Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
Naga People'S Movement, Of Human ... vs Union Of India on 27 November, 1997
State Of Karnataka vs Union Of India & Another on 8 November, 1977
Morning Walkers Association & 5 ... vs Allahabad Cantonment Board Thru' ... on 18 November, 2015
Sunderlal Patwa vs Union Of India (Uoi) And Ors. on 2 April, 1993

[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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 257A in The Constitution Of India 1949
257A. The Tamil Nadu Backward Classes, Scheduled Castes and Scheduled Tribes (Reservation of Seats in Educational Institutions and of appointments or posts in the Services under the State) Act 1993 (Tamil Nadu Act 45 of 1994 )