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Citedby 9 docs - [View All]
Raj Kumar Rai vs State on 15 September, 1978
Sonam Tshering vs State Of Sikkim on 6 October, 1978
Mahaveer Kumar Jain vs Commissioner Of Income Tax on 10 September, 2004
Bakulesh T. Shah vs Deputy Commissioner Of Income Tax on 28 September, 2001
State Of Sikkim vs Futi Sherpani on 1 December, 1979

[Article 371F] [Constitution]
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Central Government Act
Article 371F(n) in The Constitution Of India 1949
(n) the President may, by public notification, extend with such restrictions or modifications as he thinks fit to the State of Sikkim any enactment which is in force in a State in India at the date of the notification;