Section 7   [ View Judgements ]

Amendment of Section 59.


In Section 59 of the 1981 Act, in sub-section (1), after clause (f), the following clause shall be inserted, namely:-



“(ff) 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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