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[Article 371A(2)(e)] [Article 371A(2)] [Article 371A] [Constitution]
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Central Government Act
Article 371A(2)(e)(ii) in The Constitution Of India 1949
(ii) the Minister for Tuensang affairs shall deal with, and have direct access to the Governor on, all matters relating to the Tuensang district but he shall keep the Chief Minister informed about the same;