Section 2   [ View Judgements ]

Insertion of new section 3A in Act XLIII of 1950


After section 3 the Representation of the People Act, 1950 (hereinafter referred to as principal Act), the following section shall be inserted, namely:-



"3A.Reservation of section in the House of the People for scheduled castes and scheduled tribes in certain Part C States.- (1) Of the seats in the House of the People allotted under section 3 to each of the States of Delhi, Himachal Pradesh and Vindhya Pradesh, one shall be reserved for the scheduled castes; and of the seats so allotted to each of the States of Manipur and Vindhya Pradesh, one shall be reserved for the scheduled tribes.



(2) For the purposes of this Act, the castes specified in the Sixth Schedule shall be the scheduled castes in relation to the Part C State under which they are so specified, and the tribes specified in the Seventh Schedule shall be the scheduled tribes in relation to the Part C State under which they are so specified."

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