Main Search Premium Members Advanced Search Disclaimer
Citedby 443 docs - [View All]
I.T.C. Limited vs Agricultural Produce Market ... on 24 January, 2002
Union Of India vs H. S. Dhillon on 21 October, 1971
Union Of India (Uoi) vs Shri Harbhajan Singh Dhillon on 21 October, 1971
Union Of India vs Harbhajan Singh Dhillon on 21 October, 1971
Md. Zakir Hussain vs State Of Assam And Ors. on 17 March, 2003

[Article 246] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 246(1) in The Constitution Of India 1949
(1) Notwithstanding anything in clauses ( 2 ) and ( 3 ), Parliament has exclusive power to make laws with respect to any of the matters enumerated in List I in the Seventh Schedule (in this Constitution referred to as the Union List)