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Additional District Magistrate, ... vs Shivakant Shukla on 28 April, 1976
Daya Shankar Kapoor vs Union Of India Etc. on 22 November, 1974
I.T.C. Limited vs G.T.C. Industries Ltd. And Ors. on 20 December, 2007

[Article 3(1)] [Article 3] [Constitution]
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Central Government Act
Article 3(1)(c) in The Constitution Of India 1949
(c) the use of any canal or water course for the purpose of agriculture;