Main Search Premium Members Advanced Search Disclaimer
Citedby 24 docs - [View All]
198Th Report On Witness Identity Protection And Witness Protection ...
Reliance Natural Resources Ltd. vs Reliance Industries Limited on 15 October, 2007
Whether Reporters Of Local Papers ... vs State Of Gujarat Through ... on 8 May, 2015
Report No.255 On Electoral Reforms
Food Corporation Of India And ... vs Harbans Singh on 26 February, 2013

[Article 21] [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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 21(2) in The Constitution Of India 1949
(2) No such law as is mentioned in sub paragraph ( 1 ) of this paragraph shall be deemed to be an amendment of this Constitution for the purposes of article 368 SEVENTH SCHEDULE Article 246 List IUnion List