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Constituent Assembly Debates On 25 August, 1949
Constituent Assembly Debates On 24 August, 1949 Part Ii
Constituent Assembly Debates On 23 August, 1949 Part Ii
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[Constitution]
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Central Government Act
Article 334 in The Constitution Of India 1949
334. Reservation of seats and special representation to cease after forty years Notwithstanding anything in the foregoing provisions of this Part, the provisions of Constitution relating to
(a) the reservation of seats for the Scheduled Castes and the Scheduled Tribes in the House of the People and in the Legislative Assemblies of the States; and
(b) the representation of the Anglo Indian community in the House of the People and in the Legislative Assemblies of the States by nomination, shall cease to have effect on the expiration of a period of forty years from the commencement of this Constitution: Provided that nothing in this article shall affect any representation in the House of the People or in the legislative Assembly of a State until the dissolution of the then existing House or Assembly, as the case may be