Main Search Premium Members Advanced Search Disclaimer
Citedby 202 docs - [View All]
Linklaters, Mumbai vs Ddit (It) 3(1), Mumbai on 8 February, 2017
J. Ray Mc Dermott Eastern ... vs Assessee on 6 May, 2016
Clough Projects International ... vs Department Of Income Tax on 30 January, 2009
P. Sankaranarayanan Nambiar And ... vs Union Of India (Uoi) And Ors. on 16 August, 1989
R&B Falcon Offshore Ltd.,, vs Assessee

[Article 5] [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 5(2) in The Constitution Of India 1949
(2) The Governor may make regulations for the peace and good government of any area in a State which is for the time being a Scheduled Area In particular and without prejudice to the generality of the foregoing power, such regulations may
(a) prohibit or restrict the transfer of land by or among members of the Scheduled Tribes in such area;
(b) regulate the allotment of land to members of the Scheduled Tribes in such area;
(c) regulate the carrying on of business as money lender by persons who lend money to members of the Scheduled Tribes in such area