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The Provisions of The Panchayats (Extension to The Scheduled Areas) Act, 1996

Act No. 40 of 1996

[24th December, 1996.]

An Act to provide for the extension of the provisions of Part IX of the Constitution relating to the Panchayats to the Scheduled Areas.

BE it enacted by Parliament in the Forty-seventh Year of the Republic of India as follows:



Provisions of the Panchayats (Extension to the Scheduled Areas) Act, 1996 Back




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