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Krishna Kumar Singh & Anr vs State Of Bihar & Ors on 2 January, 2017
Prabodh Verma And Others, Etc vs State Of Uttar Pradesh And Others. ... on 27 July, 1984
Mata Pher Pandey And Anr. And ... vs State Of U.P. And Ors. on 21 July, 1994

[Article 213(2)] [Article 213] [Constitution]
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Central Government Act
Article 213(2)(b) in The Constitution Of India 1949
(b) may be withdrawn at any time by the Governor Explanation Where the Houses of the Legislature of a State having a Legislative Council are summoned to reassemble on different dates, the period of six weeks shall be reckoned from the later of those dates for the purposes of this clause