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Citedby 2 docs
K. Krishna Murthy & Ors vs Union Of India & Anr on 11 May, 2010
Pradeshiya Jan Jati Vikas Manch ... vs State Of U.P. And Others on 16 September, 2010

[Article 243T] [Constitution]
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Central Government Act
Article 243T(5) in The Constitution Of India 1949
(5) The reservation of seats under clauses ( 1 ) and ( 2 ) and the reservation of offices of Chairpersons (other than the reservation for women) under clause ( 4 ) shall cease to have effect on the expiration of the period specified in article 334