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Citedby 430 docs - [View All]
Keshavan Madhava Menon vs The State Of Bombay on 22 January, 1951
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[Article 13] [Constitution]
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Central Government Act
Article 13(1) in The Constitution Of India 1949
(1) All laws in force in the territory of India immediately before the commencement of this Constitution, in so far as they are inconsistent with the provisions of this Part, shall, to the extent of such inconsistency, be void