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Citedby 33 docs - [View All]
S.R. Bommai And Others Etc. Etc. vs Union Of India And Others Etc. Etc. on 11 March, 1994
S.R. Bommai vs Union Of India on 11 March, 1994
S.R. Bommai vs Union Of India on 11 March, 1994
Sunderlal Patwa vs Union Of India (Uoi) And Ors. on 2 April, 1993
State Of Karnataka vs Union Of India & Another on 8 November, 1977

[Constitution]
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Central Government Act
Article 365 in The Constitution Of India 1949
365. Effect of failure to comply with, or to give effect to, directions given by the Union Where any State has failed to comply with or to give effect to any directions given in the exercise of the executive power of the Union under any directions given in the exercise of the executive power of the Union under any of the provisions of this Constitution, it shall be lawful for the President to hold that a situation has arisen in which the government of the State cannot be carried on in accordance with the provisions of this Constitution