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Citedby 37 docs - [View All]
Union Of India Etc vs Valluri Basavaiah Chaudhary Etc. ... on 1 May, 1979
Rajendra Kumar vs State Of Madhya Pradesh And Anr. on 17 November, 1978
Vrandavandas Kikabhai Shroff And ... vs Shri Khan, Mamlatdar And ... on 2 March, 1993
M.A. Sultan Mohiuddin And Etc. vs Govt. Of A.P. And Ors. on 16 November, 2001

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[Article 252] [Constitution]
Central Government Act
Article 252(1) in The Constitution Of India 1949
(1) If it appears to the Legislatures of two or more States to be desirable that any of the matters with respect to which Parliament has no power to make laws for the States except as provided in Articles 249 and 250 should be regulated in such States by Parliament by law, and if resolutions to that effect are passed by all the House of the Legislatures of those States, it shall be lawful for Parliament to pass an Act for regulating that matter accordingly, and any Act so passed shall apply to such States and to any other State by which it is adopted afterwards by resolution passed in that behalf by the House or, where there are two Houses, by each of the Houses of the Legislature of that State