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Citedby 4 docs
A.K. Gopalan vs The State Of Madras.Union Of ... on 19 May, 1950
Nand Lal Bajaj vs The State Of Punjab And Anr on 15 September, 1981
Kavita W/O Sunder Shankardas ... vs State Of Maharashtra & Ors. Etc. ... on 28 July, 1981
Faruk Yusuf Kandawala vs P.G. Gawai on 8 March, 1976

[Article 22(7)] [Article 22] [Constitution]
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Central Government Act
Article 22(7)(c) in The Constitution Of India 1949
(c) the procedure to be followed by an Advisory Board in an inquiry under sub clause (a) of clause ( 4 ) Right against Exploitation