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Citedby 12 docs - [View All]
A.K. Gopalan vs The State Of Madras.Union Of ... on 19 May, 1950
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Harpal Singh vs State on 17 March, 1950

[Article 22(7)] [Article 22] [Constitution]
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Central Government Act
Article 22(7)(a) in The Constitution Of India 1949
(a) the circumstances under which, and the class or classes of cases in which, a person may be detained for a period longer than three months under any law providing for preventive detention without obtaining the opinion of an Advisory Board in accordance with the provisions of sub clause (a) of clause ( 4 );