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[Article 371D(2)] [Article 371D] [Constitution]
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Central Government Act
Article 371D(2)(b) in The Constitution Of India 1949
(b) specify any part or parts of the state which shall be regarded as the local area
(i) for direct recruitment to posts in any local cadre (whether organised in pursuance of an order under this article or constituted otherwise) under the State Government;
(ii) for direct recruitment to posts in any cadre under any local authority within the State; and
(iii) for the purposes of admission to any University within the State or to any other educational institution which is subject to the control of the State Government;