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.249Th Second Interim Report On Obsolete Laws

[Article 372] [Constitution]
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Central Government Act
Article 372(1) in The Constitution Of India 1949
(1) Notwithstanding the repeal by this Constitution of the enactments referred to in Article 395 but subject to the other provisions of this Constitution, all the laws in force in the territory of India immediately before the commencement of this Constitution, all the laws in force in the territory of India immediately before the commencement of this Constitution shall continue in force therein until altered or repealed or amended by a competent Legislature or other competent authority