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Samsung Telecomunication India ... vs Assessee on 28 September, 2011

[Article 6(2)] [Article 6] [Constitution]
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Central Government Act
Article 6(2)(d) in The Constitution Of India 1949
(d) rescind, in relation to any State or States, any order or orders made under this paragraph, and in consultation with the Governor of the State concerned, make fresh orders redefining the areas which are as to be Scheduled Areas, and any such order may contain such incidental and consequential provisions as appear to the President to be necessary and proper, but save as aforesaid, the order made under sub paragraph ( 1 ) of this paragraph shall not be varied by any subsequent order PART D AMENDMENT OF THE SCHEDULE