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Citedby 367 docs - [View All]
Kesavananda Bharati ... vs State Of Kerala And Anr on 24 April, 1973
Vithalrao Udhaorao Uttarwar And ... vs The State Of Maharashtra on 13 August, 1976
Dattatraya Govind Mahajan & Ors. ... vs State Of Maharashtra & Anr on 27 January, 1977
I.R. Coelho (Dead) By Lrs vs State Of Tamil Nadu & Ors on 11 January, 2007
I.R.Coelho (Dead) By Lrs vs State Of Tamil Nadu & Ors on 11 January, 2007

[Constitution]
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Central Government Act
Article 31B in The Constitution Of India 1949
31B. Validation of certain Acts and Regulations Without prejudice to the generality of the provisions contained in Article 31A, none of the Acts and Regulations specified in the Ninth Schedule nor any of the provisions thereof shall be deemed to be void, or ever to have become void, on the ground that such Act, Regulation or provision is inconsistent with, or takes away or abridges any of the rights conferred by, any provisions of this Part, and notwithstanding any judgment, decree or order of any court or tribunal to the contrary, each of the said Acts and Regulations shall, subject to the power of any competent Legislature to repeal or amend it, continue in force