Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
Arka Vasanth Rao And Others vs Govt. Of A.P. And Others on 23 March, 1995
Vikramsing vs The State Of Maharashtra on 31 October, 2008
Patel Vaktabhai Punjabhai vs State Of Gujarat on 20 October, 2000

[Article 243M] [Constitution]
User Queries
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 243M(4) in The Constitution Of India 1949
(4) Notwithstanding anything in this Constitution
(a) the Legislature of a State referred to in sub clause (a) of clause ( 2 ) may, by law, extend this Part to that State, except the areas, if any, referred to in clause ( 1 ), if the Legislative Assembly of that State passes a resolution to that effect by a majority of the total membership of that House and by a majority of not less than two thirds of the members of that house present and voting;
(b) Parliament may, by law, extend the provisions of this Part to the Scheduled Areas and the tribal areas referred to in clause ( 1 ) subject to such exceptions and modifications as may be specified in such law, and no such law shall be deemed to be an amendment of this Constitution for the purposes of Article 368