Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
K. Krishna Murthy & Ors vs Union Of India & Anr on 11 May, 2010
Sri C Prakash vs The State Of Karnataka on 29 June, 2015
Pradeshiya Jan Jati Vikas Manch ... vs State Of U.P. And Others on 16 September, 2010

[Article 243D] [Constitution]
User Queries
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 243D(5) in The Constitution Of India 1949
(5) The reservation of seats under clauses ( 1 ) and ( 2 ) and the reservation of offices of Chairpersons (other than the reservation for women) under clause ( 4 ) shall cease to have effect on the expiration of the period specified in article 334