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Sri.V.Shivaprasad vs State Of Kerala on 9 February, 2011

[Article 243W(a)] [Article 243W] [Constitution]
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Central Government Act
Article 243W(a)(ii) in The Constitution Of India 1949
(ii) the performance of functions and the implementation of schemes as may be entrusted to them including those in relation to the matters listed in the Twelfth Schedule;