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Report No. 249

4. Allocation of Seats in the House of People and Strength of Legislative Assembly

The First Schedule to the Representation of the People Act, 1950 (RP Act) specifies the allocation of seats for every State in the House of the People. It mentions the total number of seats allotted to each State while also specifying the number of seats reserved for Scheduled Castes and Scheduled Tribes. The Second Schedule specifies the total number of seats in the Legislative Assembly of each State while again specifying the number of seats reserved for Scheduled Castes and Scheduled Tribes.

The First and Second Schedules to the Representation of the People Act, 1950 have been amended in accordance with the reorganisation acts. Hence, the purpose of these provisions in the Acts, which deal with the allocation of seats in the House of People and strength of Legislative 58 have been fulfilled. The concerned provisions of the State reorganisation acts may be repealed.



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