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The Second Schedule

(See Section 5)

Part I

Modifications of the First Schedule to the Delimitation of Parliamentary and Assembly Constituencies Order, 1956

1. In Part "6-MADHYA PRADESH", the Note at the end shall be numbered as "NOTE I" and the following shall be added thereto, namely:-

"NOTE II:-Any reference to Mandsaur district in column 3 of this Part shall be taken to mean the area comprised within that district on the 1st day of October, 1959.".

2. In Part "11-RAJASTHAN", the following Note shall be added at the end, namely:-

"NOTE:-Any reference in column 3 of this Part to Chittor district or Bhensrorgarh tahsil, shall be taken to mean the area comprised within that district or tahsil on the 1st day of October, 1959.".



Rajasthan and Madhya Pradesh (Transfer of Territories) Act, 1959 Back




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