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Citedby 1 docs
G. Michael vs Mr. S. Venkateswaran, Additional ... on 6 November, 1951

[Article 332] [Constitution]
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Central Government Act
Article 332(1) in The Constitution Of India 1949
(1) Seats shall be reserved for the Scheduled Castes and the Scheduled Tribes, except the Scheduled Tribes in the tribal areas of Assam, in Nagaland and in Meghalaya, in the Legislative Assembly of every State