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[Article 77] [Constitution]
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Central Government Act
Article 77(2) in The Constitution Of India 1949
(2) Orders and other instruments made and executed in the name of the President shall be authenticated in such manner as may be specified in rules to be made by the President, and the validity of an order or instrument which is so authenticated shall nor be called in question on the ground that it is not an order or instrument made or executed by the President