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Citedby 4 docs
Manohar Lal vs Union Of India And Ors. on 12 January, 1970
H.S. Jain And Ors., Etc. vs Union Of India (Uoi) And Ors., Etc. on 19 December, 1996
Jyotirmoy Bose vs Union Of India (Uoi) And Ors. on 25 September, 1970
J.K. Dhir vs State Of Punjab And Ors. on 5 June, 1987

[Article 356(1)] [Article 356] [Constitution]
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Central Government Act
Article 356(1)(c) in The Constitution Of India 1949
(c) make such incidental and consequential provisions as appear to the president to be necessary or desirable for giving effect to the objects of the Proclamation, including provisions for suspending in whole or in part the operation of any provisions of this constitution relating to any body or authority in the State Provided that nothing in this clause shall authorise the President to assume to himself any of the powers vested in or exercisable by a High Court, or to suspend in whole or in part the operation of any provision of this Constitution relating to High Courts