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[Article 371A(2)] [Article 371A] [Constitution]
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Central Government Act
Article 371A(2)(d) in The Constitution Of India 1949
(d) the Governor may make regulations for the peace, progress and good government of the Tuensang district and any regulations so made may repeal or amend with retrospective effect, if necessary, any Act of Parliament or any other law which is for the time being applicable to that district;