Section 2   [ View Judgements ]

Amendment of section 7 of Act 43 of 1950


In section 7 of the Representation of the People Act, 1950 -



( a ) in sub-section ( 1 ), for the words "The Total Number of seats", the words, brackets, figure and letter "Subject to the Provisions of sub-section ( 1), the total number of seats" shall be substituted;



( b ) after sub-section ( 1 ), the following sub-section shall be inserted, namely:-



'( 1A ) Notwithstanding anything contained in sub-section ( 1 ), the total number of seats in the Legislative Assembly of the State of Sikkim, to be constituted at any time after the commencement of the Representation of the People ( Amendment ) Act, 1980, to be filled by persons chosen by direct election from assembly constituencies shall be thirty-two, of which-



( a ) twelve seats shall be reserved for Sikkimese of Bhutia-Lepcha origin;



( b ) two seats shall be reserved for the Scheduled Castes of that State; and



( c ) one seat shall be reserved for the Sanghas referred to in section 25A.



Explanation.- In this sub-section "Bhutia" includes Chumbipa, Dopthapa, Dukpa, Kagatey, Sherpa, Tibetan, Tromopa and Yolmo.';



( c ) in sub-section ( 2 ), for the words, brackets and figure "in sub-section ( 1)", the words, brackets, figures and letter "in sub-section ( 1 ) or sub-section ( 1A)" shall be substituted;



( d ) in sub-section ( 3 ), -



( I ) for the words, brackets, figures and letter "Subject to the provisions of sub-section ( 3 ) of section 7A, the extent of each assembly constituency in all the State and Union territories except the assembly constituencies," the words "The extent of each assembly constituency in all the States and Union territories except the assembly constituencies in the State of Sikkim and" shall be substituted;



( ii ) after the words and figures "the Delimitation Act, 1972 ( 76 of 1972 )", the following shall be inserted, namely:-



"; the extent of each assembly constituency in the State of Sikkim shall be as provided for in the Delimitation of Parliamentary and Assembly Constituencies Order, 1976, as amended by section 4 of the Representation of the People ( Amendment ) Act, 1980".

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