Main Search Premium Members Advanced Search Disclaimer
Citedby 26 docs - [View All]
Fagu Shaw, Etc., Etc vs The State Of West Bengal on 20 December, 1973
Sunil Fulchand Shah vs Union Of India And Ors on 16 February, 2000
Mohd. Alam vs State Of West Bengal on 14 February, 1974
Baroda Goods Transport Service ... vs The Union Of India (Uoi) And Anr. on 8 July, 1976
Harpal Singh vs State on 17 March, 1950

[Article 22(7)] [Article 22] [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 22(7)(b) in The Constitution Of India 1949
(b) the maximum period for which any person may in any class or classes of cases be detained under any law providing for preventive detention; and