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Citedby 1 docs
N.P. Nathwani vs The Commissioner Of Police on 15 December, 1975

[Article 352] [Constitution]
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Central Government Act
Article 352(7) in The Constitution Of India 1949
(7) Notwithstanding anything contained in the foregoing clauses, the President shall revoke a Proclamation issued under clause (l) or a Proclamation varying such Proclamation if the House of the People passes a resolution disapproving, or, as the case may be, disapproving the continuance in force of, such Proclamation