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Citedby 5 docs
K. Anandan Nambiar And Another vs Chief Secretary, Government Of ... on 27 October, 1965
Additional District Magistrate, ... vs S. S. Shukla Etc. Etc on 28 April, 1976
Rohit Kumar Das vs The State Of Bihar & Ors on 1 December, 2014
M.N. Ugrappa vs The Government Of Mysore And Ors. on 30 September, 1965
Additional District Magistrate, ... vs Shivakant Shukla on 28 April, 1976

[Article 359] [Constitution]
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Central Government Act
Article 359(3) in The Constitution Of India 1949
(3) Every order made under clause ( 1 ) shall, as soon may be after it is made, be laid before each House of Parliament