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Citedby 4 docs
Mohd. Maqbool Damnoo vs State Of Jammu And Kashmir on 5 January, 1972
Sampat Prakash vs State Of Jammu & Kashmir & Anr on 10 October, 1968
Samasta Gujarat Rajya Mochi Samaj vs Union Of India (Uoi) Thro' ... on 5 February, 2004
Satyapal Anand vs Union Of India (Uoi) And Anr. on 31 October, 1996
State Bank Of India vs Santosh Gupta And Anr. Etc on 16 December, 2016

[Article 370] [Constitution]
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Central Government Act
Article 370(3) in The Constitution Of India 1949
(3) Notwithstanding anything in the foregoing provisions of this article, the President may, by public notification, declare that this article shall cease to be operative or shall be operative only with such exceptions and modifications and from such date as he may specify: Provided that the recommendation of the Constituent Assembly of the State referred to in clause ( 2 ) shall be necessary before the President issues such a notification