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[Article 275(1)(1A)] [Article 275(1)] [Article 275] [Constitution]
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Central Government Act
Article 275(1)(1A)(i) in The Constitution Of India 1949
(i) any sums payable under clause (a) of the second proviso to clause ( 1 ) shall, if the autonomous State therein, be paid to the autonomous State, and, if the autonomous State comprises only some of those tribal areas, be apportioned between the State of Assam and the autonomous State as the President may, by order, specify;