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Citedby 15 docs - [View All]
D.A. Koregaonkar vs The State Of Bombay on 4 October, 1956
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Sunita Daulatrao Patil And Ors vs The State Of Maharashtra And Ors on 17 March, 2010

[Article 320] [Constitution]
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Central Government Act
Article 320(5) in The Constitution Of India 1949
(5) All regulations made under the proviso to clause ( 3 ) by the President or the Governor of a State shall be laid for not less than fourteen days before each House of Parliament or the House or each House of the Legislature of the State, as the case may be, as soon as possible after they are made, and shall be subject to such modifications, whether by way of repeal or amendment, as both Houses of Parliament or the House or both Houses of the Legislature of the State may make during the session in which they are so laid