Main Search Premium Members Advanced Search Disclaimer
Citedby 330 docs - [View All]
Kesavananda Bharati ... vs State Of Kerala And Anr on 24 April, 1973
Minerva Mills Ltd. & Ors vs Union Of India & Ors on 31 July, 1980
Minerva Mills Ltd. And Ors. vs Union Of India (Uoi) And Ors. on 9 May, 1980
Shri Qucxova Sinal Cundo, Through ... vs Union Of India, Through The ... on 20 June, 1997
Tinsukhia Electric Supply Co. Ltd vs State Of Assam And Ors on 13 April, 1989

[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 31C in The Constitution Of India 1949
31C. Saving of laws giving effect to certain directive principles Notwithstanding anything contained in Article 13, no law giving effect to the policy of the State towards securing all or any of the principles laid down in Part IV shall be deemed to be void on the ground that it is inconsistent with, or takes away or abridges any of the rights conferred by Article 14 or Article 19 and no law containing a declaration that it is for giving effect to such policy shall be called in question in any court on the ground that it does not give effect to such policy: Provided that where such law is made by the Legislature of a State, the provisions of this Article shall not apply thereto unless such law, having been reserved for the consideration of the President, has received his assent Right to Constitutional Remedies