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Report No. 107

1.2. Articles 10 and 11 of the Constitution.-

Article 10 provides that any person who is a citizen of India, shall continue to be such citi.e., subject to the provision of any law made by Parliament and Article 21 gives power to Parliament to legislate on the acquisition and termination of citizenship, and other matters relating to citizenship, even to the extent of modifying or overriding Articles 5 to 9.



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