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Citedby 244 docs - [View All]
Puranlal Lakhanpal vs Union Of India on 24 May, 1957
S. Krishnan And Others vs The State Of Madras(And Other ... on 7 May, 1951
Fagu Shaw, Etc., Etc vs The State Of West Bengal on 20 December, 1973
Puranlal Lakhanpal vs Union Of India (Uoi) on 17 September, 1957
A. K. Roy, Etc vs Union Of India And Anr on 28 December, 1981

[Article 22] [Constitution]
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Central Government Act
Article 22(4) in The Constitution Of India 1949
(4) No law providing for preventive detention shall authorise the detention of a person for a longer period than three months unless (a) an Advisory Board consisting of persons who are, or have been, or are qualified to be appointed as, Judges of a High Court has reported before the expiration of the said period of three months that there is in its opinion sufficient cause for such detention: