INTRODUCTION


An Act Whereas it is expedient that the laws in force in the Tuensang District in the State of Nagaland with respect to the matters enumerated in List II in the Seventh Schedule to the Constitution shall be assimilated to the laws in force with respect to the said matters in the rest of the Stale of Nagaland in the manner hereinafter appearing;

It is hereby enacted in the nineteenth year of the Republic of India as follows:

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