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SC: Meghalaya’s Right to do Business in Lotteries Subject to Parliamentary Legislation - (12 May 2023)

CONSTITUTION

Supreme Court while rejecting centre’s challenge of maintainability of Meghalaya’s suit challenging provisions of Lotteries Regulation Act, has held that State seeks to assert its right to do business in lotteries under Article 298B and its powers to do so is subject to Parliamentary legislation.

Tags : SUPREME COURT   LOTTERIES REGULATION ACT   PARLIAMENTARY LEGISLATION  

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