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Citedby 1221 docs - [View All]
Nachane Ashiwni Shivram And Ors. ... vs State Of Maharashtra And Anr. Etc. on 25 April, 1997
Dr.P.Rajaji, Advocate vs The State Of Tamil Nadu on 29 September, 2008
Dr.P.Rajaji, Advocate vs The State Of Tamil Nadu on 29 September, 2008
Sri M.V. Dixit And Ors. vs State Of Karnataka And Ors. on 18 June, 2004
The Madras University Staff ... vs State Of Tamil Nadu on 4 April, 2012

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[Constitution]
Central Government Act
Article 162 in The Constitution Of India 1949
162. Extent of executive power of State Subject to the provisions of this Constitution, the executive power of a State shall extend to the matters with respect to which the Legislature of the State has power to make laws Provided that in any matter with respect to which the Legislature of a State and Parliament have power to make laws, the executive power of the State shall be subject to, and limited by, the executive power expressly conferred by the Constitution or by any law made by Parliament upon the Union or authorities thereof Council of Ministers