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Kantilal Damodardas Shah C/O ... vs Union Of India And Ors. on 26 April, 2001

[Article 358] [Constitution]
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Central Government Act
Article 358(2) in The Constitution Of India 1949
(2) Nothing in clause ( 1 ) shall apply (a) to any law which does not contain a recital to the effect that such law is in relation to the Proclamation of Emergency in operation when it is made; or (b) to any executive action taken otherwise than under a law containing such a recital