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Gwalior Rayons Silk Mfg. (Wvg.) ... vs Government Of Kerala And Anr. on 26 June, 1978

[Article 213(1)] [Article 213] [Constitution]
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Central Government Act
Article 213(1)(c) in The Constitution Of India 1949
(c) an Act of the Legislature of the State containing the same provisions would under this Constitution have been invalid unless, having been reserved for the consideration of the President, it had received the assent of the President