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[Article 371F(b)] [Article 371F] [Constitution]
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Central Government Act
Article 371F(b)(i) in The Constitution Of India 1949
(i) the Assembly for Sikkim formed as a result of the elections held in Sikkim in April, 1974 with thirty two members elected in the said elections (hereinafter referred to as the sitting members) shall be deemed to be the Legislative Assembly of the State of Sikkim duly constituted under this Constitution;