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Cites 14 docs - [View All]
Constituent Assembly Debates On 22 November, 1948
Constituent Assembly Debates On 11 October, 1949
Constituent Assembly Debates On 7 October, 1949
Constituent Assembly Debates On 10 October, 1949 Part Ii
Constituent Assembly Debates On 19 November, 1948
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Chamundi Hotel (P) Ltd. And Ors. vs State And Ors. on 31 March, 1997
K.A. Kannappa Chetti vs State Of Tamil Nadu And Ors. on 19 April, 1973
Minerva Mills Ltd. & Ors vs Union Of India & Ors on 31 July, 1980

[Constitution]
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Central Government Act
Article 39 in The Constitution Of India 1949
39. Certain principles of policy to be followed by the State: The State shall, in particular, direct its policy towards securing
(a) that the citizens, men and women equally, have the right to an adequate means to livelihood;
(b) that the ownership and control of the material resources of the community are so distributed as best to subserve the common good;
(c) that the operation of the economic system does not result in the concentration of wealth and means of production to the common detriment;
(d) that there is equal pay for equal work for both men and women;
(e) that the health and strength of workers, men and women, and the tender age of children are not abused and that citizens are not forced by economic necessity to enter avocations unsuited to their age or strength;
(f) that children are given opportunities and facilities to develop in a healthy manner and in conditions of freedom and dignity and that childhood and youth are protected against exploitation and against moral and material abandonment