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Citedby 4 docs
Additional District Magistrate, ... vs S. S. Shukla Etc. Etc on 28 April, 1976
Hiralal Sutwala And Ors. vs The State on 15 September, 1952
M. Ranka vs State Of Tamil Nadu Represented By ... on 21 April, 1994
Additional District Magistrate, ... vs Shivakant Shukla on 28 April, 1976

[Article 357] [Constitution]
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Central Government Act
Article 357(1) in The Constitution Of India 1949
(1) Whereby a Proclamation issued under clause ( 1 ) of Article 356, it has been declared that the powers of the Legislature of the State shall be exercisable by or under the authority of Parliament, it shall be competent
(a) for Parliament to confer on the President the power of the Legislature of the State to make laws, and to authorise the President to delegate, subject to such conditions as he may think fit to impose, the power so conferred to any other authority to be specified by him in that behalf;
(b) for Parliament, or for the President or other authority in whom such power to make laws is vested under sub clause (a), to make laws conferring powers and imposing duties, or authorising the conferring of powers and the imposition of duties, upon the Union or officers and authorities thereof;
(c) for the President to authorise when the House of the People is not in session expenditure from the Consolidated Fund of the State pending the sanction of such expenditure by Parliament