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S.R. Bommai vs Union Of India on 11 March, 1994
S.R. Bommai vs Union Of India on 11 March, 1994
Shahdara (Delhi)-Saharanpur ... vs The District Magistrate, Meerut ... on 12 November, 1976
S.R. Bommai And Others Etc. Etc. vs Union Of India And Others Etc. Etc. on 11 March, 1994

[Article 257] [Constitution]
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Central Government Act
Article 257(3) in The Constitution Of India 1949
(3) The executive power of the Union shall also extend to the giving of directions to a State as to the measures to be taken for the protection of the railways within the State