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[Article 310(2)] [Article 310] [Constitution]
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Central Government Act
Article 310(2)(d) in The Constitution Of India 1949
(d) prescribe that no person who is not a member of the Scheduled Tribes resident in the district shall carry on wholesale or retail business in any commodity except under a licence issued in that behalf by the District Council: Provided that no regulations may be made under this paragraph unless they are passed by a majority of not less than three fourths of the total membership of the District Council: Provided further that it shall not be competent under any such regulations to refuse the grant of a licence to a money lender or a trader who has been carrying on business within the district since before the time of making of such regulations