Main Search Premium Members Advanced Search Disclaimer
Citedby 49 docs - [View All]
Yatendra Singh Jafa vs Union Of India (Uoi) And Ors. on 29 July, 2003
Union Of India & Ors. vs Yateendra Singh Jafa on 2 July, 2012
Union Of India & Ors. vs Yateendra Singh Jafa on 2 July, 2012
Dahibal Mistry vs State Of Assam And Ors. on 14 June, 2007
Sardari Lal vs Union Of India And Ors. on 21 December, 1973

[Article 311(2)] [Article 311] [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 311(2)(c) in The Constitution Of India 1949
(c) where the President or the Governor, as the case may be, is satisfied that in the interest of the security of the State, it is not expedient to hold such inquiry