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Representation of the People Act, 1950


THE SECOND SCHEDULE : Total number of seats in the Legislative Assemblies

(See sections 7 and 7A)

 

Name of the State /

Union territory

Number of seats in the Legislative Assembly as constituted on 1-1-1973

Number of seats in the Legislative Assembly as subsequently constituted

Total

Reserved for the Scheduled Castes

Reserved for the Scheduled Tribes

Total

Reserved for the Scheduled Castes

Reserved for the Scheduled Tribes

1

2

3

4

5

6

 

I. STATES :

 

 

 

 

 

 

1. Andhra Pradesh

287

40

11

294

39

11

2. Assam

114

8

10

126

8

16

3. Bihar

318

45

29

324

46

28

4. Gujarat

168

11

22

182

12

25

5. Haryana

81

15

..

90

17

..

6. Himachal Pradesh

68

16

3

68

15

3

7. Jammu & Kashmir*

 

 

 

 

 

 

8. Karnataka

216

29

2

224

29

2

9. Kerala

133

11

2

140

12

2

10. Madhya Pradesh

296

39

61

320

42

64

11. Maharashtra

270

15

16

288

17

17

12. Manipur

60

1

19

60

1

19

13. Meghalaya

60

..

50

60

..

..

14. Nagaland

52

..

..

60

..

..

15. Orissa

140

22

34

147

22

34

16. Punjab

104

23

..

117

29

..

17. Rajasthan

184

31

21

200

32

24

18. Sikkim

..

..

..

32

1

1**

19. Tamil Nadu

234

42

2

234

42

2

20. Tripura

60

6

19

60

7

17

21. Uttar Pradesh

425

89

..

425

89

1

22. West Bengal

280

55

16

294

59

17

 

*Under the Constitution of Jammu and Kashmir, the number of seats in the Legislative Assembly of that State excluding the 24 seats earmarked for Pakistan-occupied territory is 76 out of which 6 seats have been reserved for the Scheduled Castes in pursuance of the Jammu and Kashmir Representation of the People Act, 1957.

 

**Reserved for Sanghas.

 

Name of the State / Union territory

Number of seats in the Legislative Assembly as constituted on 1-1-1973

Number of seats in the Legislative Assembly as subsequently constituted

Total

Reserved for the Scheduled Castes

Reserved for the Scheduled Tribes

Total

Reserved for the Scheduled Castes

Reserved for the Scheduled Tribes

1

2

3

4

5

6

 

II. UNION TERRITORIES :

 

 

 

 

 

 

1. Arunachal Pradesh

..

..

..

123[40]

..

..

2. Goa, Daman and Diu

30

..

..

124[40]

..

..

3. Mizoram

30

..

..

105[40]

..

..

4. Pondicherry

30

5

..

30

5

..



Representation of the People Act, 1950 Back




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