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20. Restrictions or laws passed by Legislative Assembly with respect to certain matters.-

2[1] The provisions of article 286, article 287 and article 288 shall apply in relation to any law passed by the Legislative Assembly of 1[the Union territory] with respect to any of the matters referred to in those articles as they apply in relation to any law passed by the Legislature of a State with respect to those matters.

3[(2) The provisions of article 304 shall, with the necessary modifications, apply in relation to any law passed by the Legislative Assembly of 1[the Union territory] with respect to any of the matters referred to in that article as they apply in relation to any law passed by the Legislature of a State with respect to those matters.]



Government of Union Territories Act, 1963 Back




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