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The Scheduled Castes and Scheduled Tribes Orders (Amendment) Act, 1976

Act No. 108 of 1976

[18th September, 1976.]

An Act to provide for the inclusion in, and the exclusion from, the lists of Scheduled Castes and Scheduled Tribes, of certain castes and tribes, for the re-adjustment of representation of parliamentary and assembly constituencies in so far as such re-adjustment is necessitated by such inclusion of exclusion and for matters connected therewith.

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



Scheduled Castes and Scheduled Tribes Orders (Amendment) Act, 1976 Back




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