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Citedby 5 docs
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[Article 171] [Constitution]
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Central Government Act
Article 171(4) in The Constitution Of India 1949
(4) The members to be elected under sub clauses (a), (b) and (c) of clause ( 3 ) shall be chosen in such territorial constituencies as may be prescribed by or under any law made by Parliament, and the election under the said sub clauses and under sub clause (d) of the said clause shall be held in accordance with the system of proportional representation by means of the single transferable vote