Main Search Premium Members Advanced Search Disclaimer
Citedby 13 docs - [View All]
J. Ray Mc Dermott Eastern ... vs Assessee on 6 May, 2016
National Petroleum Construction ... vs Assessee on 26 October, 2010
National Petroleum Construction ... vs Director Of Income Tax ... on 29 January, 2016
R&B Falcon Offshore Ltd.,, vs Assessee
Zte Corporation, Gurgaon vs Assessee on 30 May, 2016

[Article 5(2)] [Article 5] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 5(2)(c) in The Constitution Of India 1949
(c) regulate the carrying on of business as money lender by persons who lend money to members of the Scheduled Tribes in such area