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Citedby 4 docs
S.P. Gupta vs Union Of India & Anr on 30 December, 1981
Samasta Gujarat Rajya Mochi Samaj vs Union Of India (Uoi) Thro' ... on 5 February, 2004
Prahalad Jena And Ors. vs State on 3 March, 1950
S.P. Gupta vs President Of India And Ors. on 30 December, 1981

[Article 370(1)(b)] [Article 370(1)] [Article 370] [Constitution]
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Central Government Act
Article 370(1)(b)(ii) in The Constitution Of India 1949
(ii) such other matters in the said Lists as, with the concurrence of the Government of the State, the President may by order specify Explanation For the purposes of this article, the Government of the State means the person for the time being recognised by the President as the Maharaja of Jammu and Kashmir acting on the advice of the Council of Ministers for the time being in office under the Maharajas Proclamation dated the fifth day of March, 1948 ;