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Citedby 4 docs
State Of Rajasthan & Ors. Etc. Etc vs Union Of India Etc. Etc on 6 May, 1977
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Additional District Magistrate, ... vs S. S. Shukla Etc. Etc on 28 April, 1976
Additional District Magistrate, ... vs Shivakant Shukla on 28 April, 1976

[Article 352] [Constitution]
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Central Government Act
Article 352(3) in The Constitution Of India 1949
(3) The President shall not issue a Proclamation under clause (I) or a Proclamation varying such Proclamation unless the decision of the Union Cabinet (that is to say, the Council consisting of the Prime Minister and other Ministers of Cabinet rank under Article 75) that such a Proclamation may be issued has been communicated to him in writing