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State Of Rajasthan vs Shamlal And Ors. on 24 March, 1960

[Article 300] [Constitution]
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Central Government Act
Article 300(2) in The Constitution Of India 1949
(2) If at the commencement of this Constitution
(a) any legal proceedings are pending to which the Dominion of India is a party, the Union of India shall be deemed to be substituted for the Dominion in those proceedings; and
(b) any legal proceedings are pending to which a Province or an Indian State is a party, the corresponding State shall be deemed to be substituted for the Province or the Indian State in those proceedings CHAPTER IV RIGHT TO PROPERTY