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Citedby 3 docs
Shamsher Singh & Anr vs State Of Punjab on 23 August, 1974
State vs H.E on 25 August, 2011
Whether vs H.E on 18 January, 2012
Nabam Rebia And Etc. Etc vs Deputy Speaker And Ors on 13 July, 2016

[Article 371A(1)] [Article 371A] [Constitution]
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Central Government Act
Article 371A(1)(d) in The Constitution Of India 1949
(d) as from such date as the Governor of nagaland may by public notification in this behalf specify, there shall be estalished a regional council for the Tuensang district consisting of thirty five members and the Governor shall in his discretion make rules providing for
(i) the composition of the regional council and the manner in which the members of the regional council shall be chosen: Provided that the Deputy Commissioner of the Tuensang district shall be the Chairman ex officio of the regional council and the Vice Chairman of the regional council shall be elected by the members thereof from amongst themselves;
(ii) the qualifications for being chosen as, and for being, members of the regional council;
(iii) the term of office of, and the salaries and allowances, if any, to be paid to members of, the regional council;
(iv) the procedure and conduct of business of the regional council;
(v) the appointment of officers and staff of the regional council and their conditions of services; and
(vi) any other matter in respect of which it is necessary to make rules for the constitution and proper functioning of the regional council