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Citedby 14 docs - [View All]
Nachane Ashiwni Shivram And Ors. ... vs State Of Maharashtra And Anr. Etc. on 25 April, 1997
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Govinddas Mannulal Shroff And ... vs State Of Maharashtra And Others on 14 October, 1996
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[Article 371(2)] [Article 371] [Constitution]
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Central Government Act
Article 371(2)(c) in The Constitution Of India 1949
(c) an equitable arrangement providing adequate facilities for technical education and vocational training, and adequate opportunities for employment in service under the control of the State Government, in respect of all the said areas, subject to the requirements of the State as a whole