Section 5   [ View Judgements ]

Amendment of Section 57.


In Section 57 of the 1971 Act, in sub-section (1), after clause (e), the following clause shall be inserted, namely:-



“(ee) 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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