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Report No. 249

3. Representation in the Council of States

The reorganisation Acts also provide for the representation of the newly formed States in the Council of States and to that effect, amends Schedule IV of the Constitution. Schedule IV lists all the States and Union territories and specifies the number of seats allotted to each. Once the amendment is made to Schedule IV, the purpose of these provisions is fulfilled. Such provisions of the State reorganisation acts may therefore be repealed.



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