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Representation of the People Act, 1950

27H. Manner of filling of seats in the Council of States allotted to Union territories

90 [***] The seat or seats in the Council of States allotted to any 80[Union territory] 81[***] in the Fourth Schedule to the Constitution shall be filled by a person or persons elected by the members of the electoral college for 91[that territory] 92[***] in accordance with the system of proportional representation by means of the single transferable vote:

93 [Provided that the person who immediately before the commencement of the Constitution (Seventh Amendment) Act, 1956, is filling the seat allotted to the Part C States of Manipur and Tripura shall, as from such commencement, be deemed to have been duly elected to fill the seat allotted to the Union territory of Tripura .]



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