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A.K. Gopalan vs The State Of Madras.Union Of ... on 19 May, 1950
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Rustom Cavasjee Cooper vs Union Of India on 10 February, 1970

[Article 19] [Constitution]
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Central Government Act
Article 19(5) in The Constitution Of India 1949
(5) Nothing in sub clauses (d) and (e) of the said clause shall affect the operation of any existing law in so far as it imposes, or prevent the State from making any law imposing, reasonable restrictions on the exercise of any of the rights conferred by the said sub clauses either in the interests of the general public or for the protection of the interests of any Scheduled Tribe