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Citedby 11 docs - [View All]
Sampat Prakash vs State Of Jammu & Kashmir & Anr on 10 October, 1968
Ashok Kumar And Others vs State Of Jk And Ors on 9 October, 2015
Ashok Kumar And Others vs President Of India And Others (Air on 9 October, 2015
Bachan Lal Kalgotra vs State Of Jammu & Kashmir And Others on 20 February, 1987
Dr. Mohammad Tahir vs State Of U.P. And Ors. [Alongwith ... on 25 March, 2004

[Article 370(1)] [Article 370] [Constitution]
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Central Government Act
Article 370(1)(d) in The Constitution Of India 1949
(d) such of the other provisions of this Constitution shall apply in relation to that State subject to such exceptions and modifications as the President may by order specify: Provided that no such order which relates to the matters specified in the Instrument of Accession of the State referred to in paragraph (i) of sub clause (b) shall be issued except in consultation with the Government of the State: Provided further that no such order which relates to matters other than those referred to in the last preceding proviso shall be issued except with the concurrence of that Government