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Citedby 2 docs
Indian Overseas Bank Having It vs The State Of Karnataka on 14 March, 2008
Samasta Gujarat Rajya Mochi Samaj vs Union Of India (Uoi) Thro' ... on 5 February, 2004

[Article 275] [Constitution]
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Central Government Act
Article 275(2) in The Constitution Of India 1949
(2) Until provision is made by Parliament under clause ( 1 ), the powers conferred on Parliament under that clause shall be exercisable by the President by order and any order made by the President under this clause shall have effect subject to any provision so made by Parliament: Provided that after a Finance Commission has been constituted no order shall be made under this clause by the President except after considering the recommendations of the Finance Commission