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Citedby 149 docs - [View All]
Krishna Bhimrao Deshpande vs Land Tribunal, Dharwad And Ors on 3 November, 1992
Union Of India Etc vs Valluri Basavaiah Chaudhary Etc. ... on 1 May, 1979
State Of Gujarat & Anr. vs Manoharsinhji Pradyumansinhji ... on 4 December, 2012
State Of Gujarat vs Manoharsinhji Pradyumansinhji ... on 11 October, 2000
Chamundi Hotel (P) Ltd. And Ors. vs State And Ors. on 31 March, 1997

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[Constitution]
Central Government Act
Article 252 in The Constitution Of India 1949
252. Power of Parliament to legislate for two or more States by consent and adoption of such legislation by any other State
(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
(2) Any Act so passed by Parliament may be amended or repealed by an Act of Parliament passed or adopted in like manner but shall not, as respects any State to which it applies, be amended or repealed by an Act of the Legislature of that State