Main Search Premium Members Advanced Search Disclaimer
Citedby 104 docs - [View All]
Sri J. Ankamma Chowdary,S/O.Sri ... vs M/S.Halcyon Homes Private ... on 22 July, 2010
Shalini Seekond, Mumbai vs Assessee on 7 July, 2016
Tata Power Trading Company ... vs Maharashtra Electricity ... on 26 August, 2011
Davangere Sugar Company vs Karnataka Electricity ... on 14 November, 2013
A. S. Krishna vs State Of, Madras.(With Connected ... on 28 November, 1956

[Article 4] [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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 4(2) in The Constitution Of India 1949
(2) No such law as aforesaid shall be deemed to be an amendment of this Constitution for the purposes of Article 368 PART II C ITIZENSHIP