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[Article 112(1)] [Article 112] [Constitution]
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Central Government Act
Article 112(1)(b) in The Constitution Of India 1949
(b) the Governor may, by public notification, direct that any Act of Parliament or of the Legislature of the State of Assam to which the provisions of clause (a) of this sub paragraph do not apply shall not apply to an autonomous district or an autonomous region in that State, or shall apply to such district or region or any part thereof subject to such exceptions or modifications as he may specify in the notification