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Citedby 2 docs
Ramdas Shriniwas Nayak vs Abdul Rehman Antulay on 4 May, 1984
K.V. Francis vs T. Karunakaran Nambiar And Ors. on 17 August, 1994

[Article 167] [Constitution]
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Central Government Act
Article 167(a) in The Constitution Of India 1949
(a) to communicate to the Governor of the State all decisions of the council of Ministers relating to the administration of the affairs of the State and proposals for legislation;