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Saji Samuel vs The Inspector General Of Police on 2 November, 2010

[Article 6(2)] [Article 6] [Constitution]
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Central Government Act
Article 6(2)(c) in The Constitution Of India 1949
(c) on any alteration of the boundaries of a State or on the admission into the Union or the establishment of a new State, declare any territory not previously included in any State to be, or to form part of, a Scheduled Area;