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Citedby 2 docs
Ramappa Bhimappa Kulgod And Ors. vs Union Of India And Ors. on 4 June, 1975
Sri. Rani Lakshmi Ginning, ... vs Textile Commissioner, Bombay And ... on 5 September, 1984

[Article 369] [Constitution]
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Central Government Act
Article 369(a) in The Constitution Of India 1949
(a) trade and commerce within a State in, and in production, supply and distribution of, cotton and woollen textiles, raw cotton (including ginned cotton and unginned cotton or kapas), cotton seed, paper (including newsprint), foodstuffs (including edible oilseeds and oil), cattle fodder (including oil cakes and other concentrates), coal (including coke and derivatives of coal), iron, steel and mica;