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Citedby 3 docs
Suresh vs State Of Kerala on 11 February, 2005
K. Krishna Murthy & Ors vs Union Of India & Anr on 11 May, 2010
Pradeshiya Jan Jati Vikas Manch ... vs State Of U.P. And Others on 16 September, 2010

[Article 243D] [Constitution]
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Central Government Act
Article 243D(2) in The Constitution Of India 1949
(2) Not less than one third of the total number of seats reserved under clause ( 1 ) shall be reserved for women belonging, to the Scheduled Castes or, as the case may be, the Scheduled Tribes