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Citedby 2 docs
Krishna Madhaorao Ghatate And ... vs The Union Of India And Ors. on 9 October, 1975
State Of Punjab vs Dalbir Singh on 1 February, 2012

[Article 359(1)] [Article 359] [Constitution]
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Central Government Act
Article 359(1)(a) in The Constitution Of India 1949
(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