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[Article 243M(4)] [Article 243M] [Constitution]
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Central Government Act
Article 243M(4)(a) in The Constitution Of India 1949
(a) the Legislature of a State referred to in sub clause (a) of clause ( 2 ) may, by law, extend this Part to that State, except the areas, if any, referred to in clause ( 1 ), if the Legislative Assembly of that State passes a resolution to that effect by a majority of the total membership of that House and by a majority of not less than two thirds of the members of that house present and voting;