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T.M.A.Pai Foundation & Ors vs State Of Karnataka & Ors on 31 October, 2002
T.M.A. Pai Foundation & Ors vs State Of Karnataka & Ors on 31 October, 2002
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[Article 28] [Constitution]
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Central Government Act
Article 28(3) in The Constitution Of India 1949
(3) No person attending any educational institution recognised by the State or receiving aid out of State funds shall be required to take part in any religious instruction that may be imparted in such institution or to attend any religious worship that may be conducted in such institution or in any premises attached thereto unless such person or, if such person is a minor, his guardian has given his consent thereto Cultural and Educational Rights