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The State vs Uma Charan Ram on 26 October, 1965
M/S. Sion Panvel Tollways Pvt. Ltd vs The State Of Maharashtra And Ors on 8 September, 2015
M/S. Sion Panvel Tollways Pvt. Ltd vs The State Of Maharashtra And Ors on 8 September, 2015
Ashutosh Gupta vs State Of Rajasthan & Ors on 20 March, 2002

[Article 16(1)] [Article 16] [Constitution]
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Central Government Act
Article 16(1)(a) in The Constitution Of India 1949
(a) direct that a fresh general election shall be held immediately for the reconstitution of the Council, or