Main Search Premium Members Advanced Search Disclaimer
Cites 1 docs
Constituent Assembly Debates On 14 September, 1949 Part Iii
Citedby 46 docs - [View All]
Suresh Chandra vs State Of U.P.Through Secretary ... on 7 July, 2014
Vinayak Hari Kulkarni vs State Of Maharashtra And Ors on 7 May, 2010
Vinayak Hari Kulkarni vs State Of Maharashtra on 18 March, 2009
Lily Thomas vs Union Of India (Uoi) Through ... on 26 September, 2007
State Consumer Disputes ... vs Shri Atul Chandrakant Tawade & ... on 29 November, 2010

[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 350 in The Constitution Of India 1949
350. Language to be used in representations for redress of grievances Every person shall be entitled to submit a representation for the redress of any grievance to any officer or authority of the Union or a State in any of the languages used in the Union or in the State, as the case may be