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Cites 19 docs - [View All]
Constituent Assembly Debates On 9 December, 1948
Constituent Assembly Debates On 16 October, 1949 Part Ii
Constituent Assembly Debates On 27 May, 1949 Part Ii
Constituent Assembly Debates On 7 June, 1949 Part Ii
Constituent Assembly Debates On 3 June, 1949 Part I
Citedby 8389 docs - [View All]
Smt. Ujjam Bai vs State Of Uttar Pradesh on 28 April, 1961
Smt Ujjam Bai vs State Of U.P on 10 April, 1962
Bandhua Mukti Morcha vs Union Of India & Others on 16 December, 1983
Naresh Shridhar Mirajkar And Ors vs State Of Maharashtra And Anr on 3 March, 1966
Tilokchand Motichand & Ors vs H.B. Munshi & Anr on 22 November, 1968

[Constitution]
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Central Government Act
Article 32 in The Constitution Of India 1949
32. Remedies for enforcement of rights conferred by this Part
(1) The right to move the Supreme Court by appropriate proceedings for the enforcement of the rights conferred by this Part is guaranteed
(2) The Supreme Court shall have power to issue directions or orders or writs, including writs in the nature of habeas corpus, mandamus, prohibition, quo warranto and certiorari, whichever may be appropriate, for the enforcement of any of the rights conferred by this Part
(3) Without prejudice to the powers conferred on the Supreme Court by clause ( 1 ) and ( 2 ), Parliament may by law empower any other court to exercise within the local limits of its jurisdiction all or any of the powers exercisable by the Supreme Court under clause ( 2 )
(4) The right guaranteed by this article shall not be suspended except as otherwise provided for by this Constitution