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The Union Territories (Direct Election to the House of the People) Act, 1965

Act No. 49 of 1965

[22nd December, 1965.]

An Act to provide for direct election in certain Union territories for filling the seats allotted to them in the House of the People and for matters connected therewith.

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



Union Territories (Direct Election to the House of the People Act, 1965 Back




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