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[Article 371G(a)] [Article 371G] [Constitution]
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Central Government Act
Article 371G(a)(iv) in The Constitution Of India 1949
(iv) ownership and transfer of land, shall apply to the State of Mizoram unless the Legislative Assembly of the State of Mizoram by a resolution so decides: Provided that nothing in this clause shall apply to any Central Act in force in the union territory of Mizoram immediately before the commencement of the Constitution (Fifty third Amendment) Act, 1986 ;