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Citedby 3 docs
Kuldip Nayar vs Union Of India & Ors on 22 August, 2006
Kuldip Nayar vs Union Of India & Ors on 22 August, 2006
In Re : N.V. Natarajan And Anr. vs Unknown on 1 April, 1964

[Article 249] [Constitution]
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Central Government Act
Article 249(1) in The Constitution Of India 1949
(1) Notwithstanding anything in the foregoing provisions of this Chapter, if the Council of States has declared by resolution supported by not less than two thirds of the members present and voting that it is necessary or expedient in national interest that Parliament should make laws with respect to any matter enumerated in the State List specified in the resolution, it shall be lawful for Parliament to make laws for the whole or any part of the territory of India with respect to that matter while the resolution remains in force