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Citedby 2 docs
Babu Rao Allias P.B. Samant vs Union Of India And Ors on 17 December, 1987
Common Cause vs Union Of India & Ors on 8 October, 2003

[Article 366] [Constitution]
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Central Government Act
Article 366(18) in The Constitution Of India 1949
(18) Proclamation of Emergency means a Proclamation issued under clause ( 1 ) of Article 352;