Main Search Premium Members Advanced Search Disclaimer
[Article 366(20)] [Article 366] [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 366(20)(b) in The Constitution Of India 1949
(b) any other line of communication wholly situate in one State and declared by Parliament by law not to be a railway;