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Citedby 2 docs
In Re: The Delhi Laws Act, 1912, The ... vs Unknown on 23 May, 1951
Krishna Kumar Singh & Anr vs State Of Bihar & Ors on 2 January, 2017
Pailwan Abdul Khader And Ors. vs State Of Mysore on 22 January, 1951

[Article 249] [Constitution]
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Central Government Act
Article 249(3) in The Constitution Of India 1949
(3) A law made by Parliament which Parliament would not but for the passing of a resolution under clause ( 1 ) have been competent to make shall, to the extent of the incompetency, cease to have effect on the expiration of a period of six months after the resolution has ceased to be in force, except as respects things done or omitted to be done before the expiration of the said period