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Citedby 9 docs - [View All]
Gwalior Rayon Silk Manufacturing ... vs The Union Of India (Uoi) And Ors. on 30 April, 1960
Union Of India And Others vs Gwalior Rayon Silk Manufacturing ... on 28 April, 1964
Maharaja Shree Umaid Mills Ltd vs Union Of India on 27 November, 1962
Kesavan Vadhyan Namboodri vs State Of Kerala Represented By The ... on 16 June, 1967
H. H. Maharajadhiraja Madhav Rao ... vs Union Of India on 15 December, 1970

[Article 295(1)] [Article 295] [Constitution]
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Central Government Act
Article 295(1)(b) in The Constitution Of India 1949
(b) all rights, liabilities and obligations of the Government of any Indian State corresponding to a State specified in Part B of the First Schedule, whether arising out of any contract or otherwise, shall be the rights, liabilities and obligations of the Government of India, if the purposes for which such rights were acquired or liabilities or obligations were incurred before such commencement will thereafter be purposes of the Government of commencement will thereafter be purposes of the Government of India relating to any of the matters enumerated in the Union List, subject to any agreement entered into in that behalf by the Government of India with the Government of that State