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Citedby 2 docs
Sandipan Bhagwant Thorat vs Ramdas Bandu Athavale on 20 August, 2001
G. Michael vs Mr. S. Venkateswaran, Additional ... on 6 November, 1951

[Article 330] [Constitution]
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Central Government Act
Article 330(1) in The Constitution Of India 1949
(1) Seats shall be reserved in the House of the People for
(a) the Scheduled Castes;
(b) the Scheduled Tribes except the Scheduled Tribes in the autonomous districts of Assam; and
(c) the Scheduled Tribes in the autonomous districts of Assam