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Lakhan Singh vs State Of U.P. And Others on 4 August, 2000
State Of Rajasthan & Ors. Etc. Etc vs Union Of India Etc. Etc on 6 May, 1977
Udai Narain Sinha vs State Of Uttar Pradesh And Ors. on 23 January, 1986
Purushothaman Nambudiri vs The State Of Kerala on 5 December, 1961
Under Article 143(1) Of The ... vs -------- on 28 October, 2002

[Article 172] [Constitution]
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Central Government Act
Article 172(1) in The Constitution Of India 1949
(1) Every Legislative Assembly of every State, unless sooner dissolved, shall continue for five years from the date appointed for its first meeting and no longer and the expiration of the said period of five years shall operate as a dissolution of the Assembly: Provided that the said period may, while a Proclamation of Emergency is in operation, be extended by Parliament by law for a period not exceeding one year at a time and not extending in any case beyond a period of six months after the Proclamation has ceased to operate