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[Article 81(2)] [Article 81] [Constitution]
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Central Government Act
Article 81(2)(b) in The Constitution Of India 1949
(b) each State shall be divided into territorial constituencies in such manner that the ratio between the population of each constituency and th number of seats allotted to it is, so far as practicable, the same throughout the State: Provided that the provisions of sub clause (a) of this clause shall not be applicable for the purpose of allotment of seats in the House of the People to any State so long as the population of that State does not exceed six millions