Main Search Premium Members Advanced Search Disclaimer
Citedby 9 docs - [View All]
In Re: The Berubari Union ... vs Reference Under Article 143(1) ... on 1 April, 1959
M/S.Poompuhar Shipping ... vs The Income Tax Officer on 9 October, 2013
Sweta Estates Pvt Ltd.,, New Delhi vs Department Of Income Tax
The Firm A.P. Moller, Mumbai vs Assessee
Kpmg, Mumbai vs Assessee on 18 December, 2008

[Article 3] [Constitution]
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 3(e) in The Constitution Of India 1949
(e) alter the name of any State; Provided that no Bill for the purpose shall be introduced in either House of Parliament except on the recommendation of the President and unless, where the proposal contained in the Bill affects the area, boundaries or name of any of the States, the Bill has been referred by the President to the Legislature of that State for expressing its views thereon within such period as may be specified in the reference or within such further period as the President may allow and the period so specified or allowed has expired Explanation I In this article, in clauses (a) to (e), State includes a Union territory, but in the proviso, State does not include a Union territory Explanation II The power conferred on Parliament by clause (a) includes the power to form a new State or Union territory by uniting a part of any State or Union territory to any other State or Union territory