Main Search Premium Members Advanced Search Disclaimer
Citedby 372 docs - [View All]
Jindal Stainless Ltd.& Anr vs State Of Haryana & Ors on 11 November, 2016
Itc Ltd. vs State Of Assam And Ors. on 17 November, 2006
Khyerbari Tea Co. Ltd. & Anr vs The State Of Assam on 13 December, 1963
I.T.C. Limited vs State Of U.P. & Others on 23 December, 2011
Delhi Cloth And General Mills Ltd. vs The State Of Rajtasthan And Ors. on 22 November, 1983

[Article 304] [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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 304(b) in The Constitution Of India 1949
(b) impose such reasonable restrictions on the freedom of trade, commerce or intercourse with or within that State as may be required in the public interest: Provided that no Bill or amendment for the purposes of clause shall be introduced or moved in the Legislature of a State without the previous sanction of the President