Main Search Premium Members Advanced Search Disclaimer
Citedby 230 docs - [View All]
Iron Works vs Union Of India And Ors. on 27 January, 1975
Mohd. Maqbool Damnoo vs State Of Jammu And Kashmir on 5 January, 1972
The General Clauses Act
Seth Jugmendar Das And Ors. vs State on 13 April, 1951
New Delhi Municipal Corporation ... vs State Of Punjab Etc.Etc on 19 December, 1996

[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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 367 in The Constitution Of India 1949
367. Interpretation
(1) Unless the context otherwise requires, the General Clauses Act, 1897 , shall, subject to any adaptations and modifications that may be made therein under Article 372, apply for the interpretation of this Constitution as it applies for the interpretation of an Act of the Legislature of the Dominion of India
(2) Any reference in this Constitution to Acts or laws of, or made by, Parliament, or to Acts or laws of, or made by, the Legislature of a State, shall be construed as including a reference to an Ordinance made by the President or, to an Ordinance made by a Governor, as the case may be
(3) For the purposes of this Constitution foreign State means any State other than India: Provided that, subject to the provisions of any law made by Parliament, the President may by order declare any State not to be a foreign State for such purposes as may be specified in the order PART XX AMENDMENT OF THE CONSTITUTION