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65. Applicability of Scheduled Castes Order.-

On and from the appointed day, the Constitution Jammu and Kashmir (Scheduled Castes) Order, 1956 [Jammu and Kashmir (Schedule Castes Order, 1956)], shall stand applied to the Union territory of Jammu and Kashmir and Union territory of Ladakh.



Jammu and Kashmir Reorganisation Act, 2019 Back




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