INTRODUCTION


In exercise of the powers conferred by sub section (2) of Section 24 of the State of Aruchanal Pradesh Act, 1986 (69 of 1986), re4ad with sub-Section (2) of Section 31 of the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), the president, after consultation with the Chief Justice of the Gauhatti High Court and the Governor of Meghalaya, is pleased to make the following Order, namely:-

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