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Citedby 1 docs
S.P. Gupta vs Union Of India & Anr on 30 December, 1981

[Article 370(1)(b)] [Article 370(1)] [Article 370] [Constitution]
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Central Government Act
Article 370(1)(b)(i) in The Constitution Of India 1949
(i) those matters in the Union List and the Concurrent List which, in consultation with the Government of the State, are declared by the President to correspond to matters specified in the Instrument of Accession governing the accession of the State to the Dominion of India as the matters with respect to which the Dominion Legislature may make laws for that State; and