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[Article 1(3)] [Article 1] [Constitution]
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Central Government Act
Article 1(3)(g) in The Constitution Of India 1949
(g) define the boundaries of any autonomous district: Provided that no order shall be made by the Governor under clauses (c), (d), (e) and (f) of this sub paragraph except after consideration of the report of a Commission appointed under sub paragraph ( 1 ) of paragraph 14 of this Schedule: Provided further that any order made by the Governor under this sub paragraph may contain such incidental and consequential provisions (including any amendment of paragraph 20 and of any item in any of the Parts of the said table) as appear to the Governor to be necessary for giving effect to the provisions of the order