Section 3   [ View Judgements ]

Amendment of Section 53.


In Section 53 of the 1919 Act, in sub-section (1), after clause (ee), the following clause shall be inserted, namely:-



“(eee) does not belong to Scheduled Caste or Scheduled Tribe, but has been elected from the seat reserved for Scheduled Caste or Scheduled Tribe, as the case may be;”.

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