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Jindal Stainless Ltd.& Anr vs State Of Haryana & Ors on 11 November, 2016

[Article 249] [Constitution]
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Central Government Act
Article 249(2) in The Constitution Of India 1949
(2) A resolution passed under clause ( 1 ) shall remain in force for such period not exceeding one year as may be specified therein: Provided that, if and so often as a resolution approving the continuance in force of any such resolution is passed in the manner provided in clause ( 1 ), such resolution shall continue in force for a further period of one year from the date on which under this clause it would otherwise have ceased to be in force