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The Andhra Pradesh reorganization Act, 2014


11. Saving powers of State Governments.

Nothing in the foregoing provisions of this Part shall be deemed to affect the power of the Government of Andhra Pradesh or the Government of Telangana to alter, after the appointed day, the name, area or boundaries of any district or other territorial division in the State.



The Andhra Pradesh reorganization Act, 2014 Back




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