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Babu Rao Allias P.B. Samant vs Union Of India And Ors on 17 December, 1987

[Article 371A(1)] [Article 371A] [Constitution]
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Central Government Act
Article 371A(1)(a) in The Constitution Of India 1949
(a) no Act of Parliament in respect of
(i) religious or social practices of the Nagas,
(ii) Naga customary law and procedure,
(iii) administration of civil and criminal justice involving decisions according to Naga customary law,
(iv) ownership and transfer of land and its resources, shall apply to the State of Nagaland unless the Legislative Assembly of Nagaland by a resolution so decides;