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Citedby 3 docs
Chattar Singh & Ors vs State Of Rajasthan & Ors on 24 September, 1996
Sudhir Kumar vs Personnel And Adminis Reform on 16 January, 2014
Bandugula Kishan And Anr. vs Managing Director And ... on 2 December, 2005

[Article 334] [Constitution]
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Central Government Act
Article 334(a) in The Constitution Of India 1949
(a) the reservation of seats for the Scheduled Castes and the Scheduled Tribes in the House of the People and in the Legislative Assemblies of the States; and