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[Article 4(5)] [Article 4] [Constitution]
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Central Government Act
Article 4(5)(i) in The Constitution Of India 1949
(i) in sub paragraph ( 1 ), for the words between the parties all of whom belong to Scheduled Tribes within such areas, other than suits and cases to which the provisions of sub paragraph ( 1 ) of paragraph 5 of this Schedule apply,, the words not being suits and cases of the nature referred to in sub paragraph ( 1 ) of paragraph ( 5 ) of this Schedule, which the Governor may specify in this behalf, had been substituted;