Mobile View
Main Search Forums Advanced Search Disclaimer
Cites 2 docs
Constituent Assembly Debates on 8 December, 1948
Constituent Assembly Debates on 7 December, 1948 PART I
Citedby 204 docs - [View All]
M.S. Narendra And Another vs State Of Karnataka And Another on 21 March, 2001
Dr.S.Krishna Sarma vs Kanthimathy Plantations Pvt.Ltd on 11 January, 2010
K. Leela Kumar vs Government Of India on 7 April, 1997
Oil And Natural Gas Corporation vs Dolphin Drilling Ltd on 26 March, 2014
Rajendra Prasad Jain vs Sheel Bhadra Yajee & Ors on 28 February, 1967

User Queries
[Constitution]
Central Government Act
Article 28 in The Constitution Of India 1949
28. Freedom as to attendance at religious instruction or religious worship in certain educational institutions
(1) No religion instruction shall be provided in any educational institution wholly maintained out of State funds
(2) Nothing in clause ( 1 ) shall apply to an educational institution which is administered by the State but has been established under any endowment or trust which requires that religious instruction shall be imparted in such institution
(3) No person attending any educational institution recognised by the State or receiving aid out of State funds shall be required to take part in any religious instruction that may be imparted in such institution or to attend any religious worship that may be conducted in such institution or in any premises attached thereto unless such person or, if such person is a minor, his guardian has given his consent thereto Cultural and Educational Rights