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Citedby 2 docs
Babu Rao Allias P.B. Samant vs Union Of India And Ors on 17 December, 1987
Samasta Gujarat Rajya Mochi Samaj vs Union Of India (Uoi) Thro' ... on 5 February, 2004

[Article 366] [Constitution]
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Central Government Act
Article 366(19) in The Constitution Of India 1949
(19) public notification means a notification in the Gazette of India, or, as the case may be, the Official Gazette of a State;