Main Search Premium Members Advanced Search Disclaimer
Citedby 9 docs - [View All]
Bishop S.K. Patro And Ors. vs State Of Bihar And Ors. on 10 September, 1968
In Re: The Kerala Education Bill, ... vs Unknown on 22 May, 1958
Union Of India (Uoi) And Ors. vs Union Carbide India Ltd. on 22 February, 1972
The Association Of Teachers In ... vs The Association Of Aids Of Anglo ... on 21 December, 1994
R.C. Poudyal And Anr. Etc. Etc vs Union Of India And Ors. Etc. Etc on 10 February, 1993

[Article 366] [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 366(2) in The Constitution Of India 1949
(2) an Anglo Indian means a person whose father or any of whose other male progenitors in the male line is or was of European descent but who is domiciled within the territory of India and is or was born within such territory of parents habitually resident therein and not established there for temporary purposes only;