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The Assam Reorganisation (Meghalaya) Act, 1969

Conduct of business

26. Oath or affirmation by members.-

Every member of the Legislative Assembly shall, before taking his seat, make and subscribe before the Governor, or some person appointed in that behalf by him, an oath or affirmation according to the form set out for the purpose in the First Schedule.



Assam Reorganisation (Meghalaya) Act, 1969 Back




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