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[Article 20C] [Constitution]
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Central Government Act
Article 20C(1) in The Constitution Of India 1949
(1) as if references to the Governor and Government of the State were references to the Administrator of the Union territory appointed under article 239, references to State (except in the expression Government of the State) were references to the Union territory of Mizoram and references to the State Legislature were references to the Legislative Assembly of the Union territory of Mizoram;