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Citedby 20 docs - [View All]
In Re: The Delhi Laws Act, 1912, The ... vs Unknown on 23 May, 1951
A. K. Roy, Etc vs Union Of India And Anr on 28 December, 1981
A.K. Roy Ors. vs Union Of India (Uoi) And Ors. on 28 December, 1981
State Of Karnataka And Another vs B.A. Hasanabha And Others on 17 February, 1998
Jabalpur Bus Operators' ... vs Union Of India (Uoi) And Ors. on 9 September, 1993

[Article 357(1)] [Article 357] [Constitution]
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Central Government Act
Article 357(1)(a) in The Constitution Of India 1949
(a) for Parliament to confer on the President the power of the Legislature of the State to make laws, and to authorise the President to delegate, subject to such conditions as he may think fit to impose, the power so conferred to any other authority to be specified by him in that behalf;