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Constituional Division With Supreme Court-A Proposal For

[Article 363] [Constitution]
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Central Government Act
Article 363(2) in The Constitution Of India 1949
(2) In this article
(a) Indian State means any territory recognised before the commencement of this Constitution by His Majesty or the Government of the Dominion of India as being such a State; and
(b) Ruler includes the Prince, Chief or other person recognised before such commencement by His Majesty or the Government of the Dominion of India as the Ruler of any Indian State