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Report No. 107

2.4. Rule 30, Citizenship Rules.-

Rule 30 of the Citizenship Rules provides that:

"(1) If any question arises as to whether, when or how any person has acquired the citizenship of another country, the authority to determine such question shall, for the purposes of section 9(2) be the Central Government, and

(2) the Central Government shall, in determining any such question, have due regard to the rules of evidence specified in Schedule III."



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