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[Article 367] [Constitution]
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Central Government Act
Article 367(2) in The Constitution Of India 1949
(2) Any reference in this Constitution to Acts or laws of, or made by, Parliament, or to Acts or laws of, or made by, the Legislature of a State, shall be construed as including a reference to an Ordinance made by the President or, to an Ordinance made by a Governor, as the case may be