Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
Kesavananda Bharati ... vs State Of Kerala And Anr on 24 April, 1973
Heera Lal Umar Son Of Late Sri Moti ... vs State Of U.P. Through The ... on 6 February, 2006
Ram Kishore Sen And Ors. vs Union Of India (Uoi) And Ors. on 17 November, 1964

[Article 368] [Constitution]
User Queries
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 368(3) in The Constitution Of India 1949
(3) Nothing in Article 13 shall apply to any amendment made under this article