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[Article 371F] [Constitution]
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Central Government Act
Article 371F(c) in The Constitution Of India 1949
(c) in the case of the Assembly deemed to be the Legislative Assembly of the State of Sikkim under clause (b), the references to the period of five years in clause ( 1 ) of Article 172 shall be construed as references to a period of four years and the said period of four years shall be deemed to commence from the appointed day;