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Citedby 51 docs - [View All]
A.K. Gopalan vs The State Of Madras.Union Of ... on 19 May, 1950
Fagu Shaw, Etc., Etc vs The State Of West Bengal on 20 December, 1973
State Of West Bengal vs Ashok Dey & Ors. Etc. Etc on 19 November, 1971
Brahmeshwar Prasad vs The State Of Bihar And Ors. on 14 February, 1950
Prahalad Jena And Ors. vs State on 3 March, 1950

[Article 22] [Constitution]
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Central Government Act
Article 22(7) in The Constitution Of India 1949
(7) Parliament may by law prescribe
(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 );
(b) the maximum period for which any person may in any class or classes of cases be detained under any law providing for preventive detention; and
(c) the procedure to be followed by an Advisory Board in an inquiry under sub clause (a) of clause ( 4 ) Right against Exploitation