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Karnataka Bank vs Abdul Hussain on 18 April, 2006
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Karnataka Bank Limited, A Company ... vs Abdul Hussain, D. Hussain And D. ... on 18 April, 2006
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[Article 6(2)] [Article 6] [Constitution]
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Central Government Act
Article 6(2)(a) in The Constitution Of India 1949
(a) direct that the whole or any specified part of a Scheduled Area shall cease to be a Scheduled Area or a part of such an area;