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T.M.A.Pai Foundation & Ors vs State Of Karnataka & Ors on 31 October, 2002
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T.M.A. Pai Foundation & Ors vs State Of Karnataka & Ors on 31 October, 2002

[Article 28] [Constitution]
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Central Government Act
Article 28(2) in The Constitution Of India 1949
(2) Nothing in clause ( 1 ) shall apply to an educational institution which is administered by the State but has been established under any endowment or trust which requires that religious instruction shall be imparted in such institution