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Citedby 2 docs
Fathima Beebi vs M.K. Ravindranathan And Ors. on 27 November, 1974
P. Venkateseshamma vs The State Andhra Pradesh And Ors. on 22 August, 1975

[Article 359] [Constitution]
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Central Government Act
Article 359(2) in The Constitution Of India 1949
(2) An order made as aforesaid may extend to the whole or any part of the territory of India: Provided that where a Proclamation of Emergency is in operation only in a part of the territory of India, any such order shall not extend to any other part of the territory of India unless the President, being satisfied that the security of India or any part of the territory thereof is threatened by activities in or in relation to the part of the territory of India in which the Proclamation of Emergency is in operation, considers such extension to be necessary