Main Search Premium Members Advanced Search Disclaimer
Citedby 17 docs - [View All]
Minerva Mills Ltd. & Ors vs Union Of India & Ors on 31 July, 1980
Abdul Ghani vs State Of Jammu & Kashmir on 18 December, 1970
I. C. Golaknath & Ors vs State Of Punjab & Anrs.(With ... on 27 February, 1967
I.C. Golak Nath And Ors. vs State Of Punjab And Anr. on 27 February, 1967
Raghunathrao Ganpatrao Etc. Etc vs Union Of India on 4 February, 1993

[Article 32] [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 32(4) in The Constitution Of India 1949
(4) The right guaranteed by this article shall not be suspended except as otherwise provided for by this Constitution