Main Search Premium Members Advanced Search Disclaimer
Citedby 105 docs - [View All]
Deepak Kumar And Ors. vs District And Sessions Judge, ... on 12 September, 2012
Andhra Pradesh Scheduled Tribes ... vs Aditya Pratap Bhanj Dev And Ors. on 2 November, 2001
State Of U.P. & Others vs Shiv Kumar Bhardwaj on 4 February, 2010
Banoath Samla And Anr. vs State Of A.P. Rep. By Its Special ... on 7 June, 2006
Srish Chandra Choudhury vs State Of Tripura And Ors. on 18 March, 1985

[Article 342] [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 342(1) in The Constitution Of India 1949
(1) The President may with respect to any State or Union territory, and where it is a State, after consultation with the Governor thereof, by public notification, specify the tribes or tribal communities or parts of or groups within tribes or tribal communities which shall for the purposes of this Constitution be deemed to be Scheduled Tribes in relation to that State or Union territory, as the case may be