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Citedby 16 docs - [View All]
B.R. Enterprises Etc, Etc vs State Of U.P. And Grs. Etc: Etc on 7 May, 1999
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Jayantilal Amrit Lal Shodhan vs F.N. Rana And Others on 5 November, 1963
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[Article 258] [Constitution]
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Central Government Act
Article 258(2) in The Constitution Of India 1949
(2) A law made by Parliament which applies in any State may, notwithstanding that it relates to a matter with respect to which the Legislature of the State has no power to make laws, confer powers and impose duties, or authorise the conferring of powers and the imposition of duties, upon the State or officers and authorities thereof