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Citedby 4 docs
K. Viswanathan vs The Govt. Of Tamil Nadu And Ors. on 25 July, 1984
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S.R. Bommai vs Union Of India on 11 March, 1994
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[Article 339] [Constitution]
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Central Government Act
Article 339(2) in The Constitution Of India 1949
(2) The executive power of the Union shall extend to the giving of directions to a State as to the drawing up and execution of schemes specified in the direction to be essential for the welfare of the Scheduled Tribes in the State