Main Search Premium Members Advanced Search Disclaimer
Citedby 9 docs - [View All]
Ashish Kumar Roy And Ors. vs Union Of India (Uoi) And Ors. on 16 April, 1999
State Of West Bengal vs Ashish Kumar Roy And Ors on 3 December, 2004
Nitco Tiles Ltd. vs Designated Authority, Ministry ... on 9 December, 2005
Nitco Tiles Ltd. vs Designated Authority on 25 November, 2005
M/S Spacewood Furnishers vs Designated Authority & Ors on 23 March, 2010

[Article 323B] [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 323B(1) in The Constitution Of India 1949
(1) The appropriate Legislature may, by law, provide for the adjudication or trial by tribunals of any disputes, complaints, or offences with respect to all or any of the matters specified in clause ( 2 ) with respect to which such Legislature has power to make laws