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6. Representation of Chandernagore in the Legislative Assembly of West Bengal.-

Until otherwise provided by law,-

(a) There shall be an additional constituency of the Legislative Assembly of West Bengal (to be known as the Chandernagore Assembly constituency) comprising the entire area of Chandernagore, whether with the addition of such areas of other constituencies as may be determined by the President or without such addition and the said constituency shall be represented in that Assembly by one member to be chosen by direct election;

(b) the President shall, as soon as may be after the appointed day and after consulting the Election Commission, amend by order the delimitation of Parliamentary and Assembly Constituencies (West Bengal) Order, 1951 so as to include therein the Chandernagore assembly constituency and the particulars relating thereto as required by section 9 of the Representation of the People Act, 1950 (43 of 1950);

(c) the total number of seats to be filled by direct election in the Legislative Assembly of West Bengal shall be increased from 238 to 239;

(d) in the Second Schedule to the Representation of the people Act, 1950 (43 of 1950), in the part relating to Part A, States, for the entry in column 2 against 'West Bengal', the entry '239' shall be substituted.



Chandernagore (Merger) Act, 1954 Back




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