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Citedby 2 docs
Union Of India & Ors vs Murasoli Maran on 6 December, 1976
Murasoli Maran vs Union Of India And Ors. on 29 January, 1971
Solai Subramanian @ ... vs The Secretary To Government on 13 April, 2016

[Article 344] [Constitution]
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Central Government Act
Article 344(2) in The Constitution Of India 1949
(2) It shall be the duty of the Commission to make recommendations to the President as to
(a) the progressive use of the Hindi language for the official purposes of the Union;
(b) restrictions on the use of the English language for all or any of the official purposes of the Union;
(c) the language to be used for all or any of the purposes mentioned in Article 348;
(d) the form of numerals to be used for any one or more specified purposes of the Union;
(e) any other matter referred to the Commission by the President as regards the official language of the Union and the language for communication between the Union and a State or between one State and another and their use