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Citedby 48 docs - [View All]
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[Article 366] [Constitution]
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Central Government Act
Article 366(22) in The Constitution Of India 1949
(22) Ruler means the Prince, Chief or other person who, at any time before the commencement of the Constitution (Twenty sixth Amendment) Act, 1971 , was recognised by the President as the Ruler of an Indian State or any person who, at any time before such commencement, was recognised by the President as the successor of such Ruler;