Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
Kesavananda Bharati ... vs State Of Kerala And Anr on 24 April, 1973
State Of Bihar vs Jhirki Mining Corporation Ltd. ... on 14 May, 1953
Sri Sankari Prasad Singh Deo vs Union Of India And State Of ... on 5 October, 1951
Atindra Nath Mukherjee vs G.F. Gillot And Ors. on 3 March, 1955

[Article 392] [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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 392(1) in The Constitution Of India 1949
(1) The President may, for the purpose of removing any difficulties, particularly in relation to the transition from the provisions of the Government of India Act, 1935 , to the provisions of this Constitution, by order direct that this Constitution shall, during such period as may be specified in the order, have effect subject to such adaptations, whether by way of modification, addition or omission, as he may deem to be necessary or expedient: Provided that no such order shall be made after the first meeting of Parliament duly constituted under Chapter II of Part V