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Report No. 107

1.3. Citizenship Act, 1955, sections 3 to 7.-

The Citizenship Act, 1955, was passed in exercise of the power conferred on Parliament by Article 11. It deals with the acquisition and termination of citizenship on or after January 26, 1950. The Act provides for five modes of becoming an Indian citizen-(1) citizenship by birth (section 3); (2) Citizenship by descent (section 4); (3) Citizenship by registration (section 5); (4) Citizenship by naturalisation (section 6); and (5) Citizenship by incorporation of territory as part of India (section 7).



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