Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
Krishna Kumar Singh & Anr vs State Of Bihar & Ors on 2 January, 2017
National vs State on 22 April, 2011
Ram Lal And Ors. vs State Of Rajasthan And Ors. on 3 June, 2004
B. Kota Mallaiah And Ors. vs Commissioner And Registrar Of ... on 18 September, 1990

[Article 213] [Constitution]
User Queries
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 213(3) in The Constitution Of India 1949
(3) If and so far as an Ordinance under this article makes any provision which would not be valid if enacted in an Act of the legislature of the State assented to by the Governor, it shall be void: Provided that, for the purposes of the provisions of this Constitution relating to the effect of an Act of the Legislature of a State which is repugnant to an Act of Parliament or an existing law with respect to a matter enumerated in the Concurrent List, an Ordinance promulgated under this article in the Concurrent List, an Ordinance promulgated under this article in pursuance of instructions from the President shall be deemed to be an Act of the Legislature of the State which has been reserved for the consideration of the president and assented to by him CHAPTER V THE HIGH COURTS IN THE STATES