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[Article 4] [Constitution]
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Central Government Act
Article 4(b) in The Constitution Of India 1949
(b) have not accepted the merger and opted to function as a separate group, and from the time of such merger, such other political party or new political party or group, as the case may be, shall be deemed to be the political party to which he belongs for the purposes of sub paragraph ( 1 ) of paragraph 2 and to be his original political party for the purposes of this sub paragraph