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Citedby 3 docs
Union Of India Etc vs Valluri Basavaiah Chaudhary Etc. ... on 1 May, 1979
Kesavananda Bharati ... vs State Of Kerala And Anr on 24 April, 1973
Nathuni Lal Gupta And Ors. vs The State And Ors. on 19 December, 1963

[Article 250] [Constitution]
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Central Government Act
Article 250(1) in The Constitution Of India 1949
(1) Notwithstanding anything in this Chapter, Parliament shall, while a Proclamation of Emergency is in operation, have, power to make laws for the whole or any part of the territory of India with respect to any of the matters enumerated in the State List