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Citedby 11 docs - [View All]
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State Of Tamil Nadu vs State Of Kerala & Anr on 7 May, 2014

[Article 295] [Constitution]
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Central Government Act
Article 295(2) in The Constitution Of India 1949
(2) Subject as aforesaid, the Government of each State specified in Part B of the First Schedule shall, as from the commencement of this Constitution, be the successor of the Government of the corresponding Indian State as regards all property and assets and all rights, liabilities and obligations, whether arising out of any contract or otherwise, other than those referred to in clause ( 1 )