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Citedby 4 docs
Shamsher Singh & Anr vs State Of Punjab on 23 August, 1974
Sunil Kumar Tiwary & Anr vs The State Of Bihar & Ors on 15 January, 2009
State vs H.E on 25 August, 2011
Whether vs H.E on 18 January, 2012

[Article 371A(2)] [Article 371A] [Constitution]
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Central Government Act
Article 371A(2)(f) in The Constitution Of India 1949
(f) notwithstanding anything in the foregoing provisions of this clause, the final decision on all matters relating to the Tuensang district shall be made by the Governor in his discretion;