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Vinayak Shripatrao Patwardhan vs State Of Bombay on 14 December, 1959

[Article 300(2)] [Article 300] [Constitution]
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Central Government Act
Article 300(2)(b) in The Constitution Of India 1949
(b) any legal proceedings are pending to which a Province or an Indian State is a party, the corresponding State shall be deemed to be substituted for the Province or the Indian State in those proceedings CHAPTER IV RIGHT TO PROPERTY