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[Article 20B(1)] [Article 20B] [Constitution]
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Central Government Act
Article 20B(1)(b) in The Constitution Of India 1949
(b) every Regional Council of an autonomous region in the Union territory of Mizoram existing immediately before the prescribed date (hereafter referred to as the existing Regional Council) shall, on and from that date and until a District Council is duly constituted for the corresponding new district, be deemed to be the District Council of that district (hereafter referred to as the corresponding new District Council)