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Citedby 19 docs - [View All]
Prahalad Jena And Ors. vs State on 3 March, 1950
M.R. Venkataraman vs Commissioner Of Police And Anr. on 27 March, 1950
Brahmeshwar Prasad vs The State Of Bihar And Ors. on 14 February, 1950
Harpal Singh vs State on 17 March, 1950
Trimbak Shivrudra vs The State on 13 February, 1950

[Constitution]
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Central Government Act
Article 373 in The Constitution Of India 1949
373. Power of President to make order in respect of persons under preventive detention in certain cases Until provision is made by Parliament under clause ( 7 ) of Article 22, or until the expiration of one year from the commencement of this Constitution, whichever is earlier, the said article shall have effect as if for any reference to Parliament in clauses ( 4 ) and ( 7 ) thereof there were substituted a reference to the Parliament in those clauses there were substituted a reference to an order made by the President