Main Search Premium Members Advanced Search Disclaimer
Citedby 10 docs - [View All]
Additional District Magistrate, ... vs Shivakant Shukla on 28 April, 1976
Additional District Magistrate, ... vs S. S. Shukla Etc. Etc on 28 April, 1976
Marikar Motors Ltd. vs The Chief Enforcement Officer, ... on 27 July, 1972
Raja Ram Om Prakash vs Union Of India (Uoi) And Anr. on 16 December, 1970
P. Venkateseshamma vs The State Andhra Pradesh And Ors. on 22 August, 1975

[Article 352] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 352(2) in The Constitution Of India 1949
(2) A Proclamation issued under clause (I) may be or revoked by a subsequent proclamation