Main Search Premium Members Advanced Search Disclaimer
Citedby 185 docs - [View All]
Gujarat Urja Vikas Nigam Limited vs Gujarat Electricity Regulatory ... on 30 November, 2014
In Re: Abdul Razak A. Meman, In Re: ... vs Unknown on 9 May, 2005
Niraj Petrochemicals Ltd. vs Income Tax Officer on 20 August, 1999
Gujarat Urja Vikas Nigam Limited vs Gujarat Electricity Regulatory ... on 18 February, 2015
Deputy Commissioner Of Income Tax vs General Electric Co. Plc. on 30 March, 2001

[Article 4] [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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 4(1) in The Constitution Of India 1949
(1) Any law referred to in Article 2 or Article 3 shall contain such provisions for the amendment of the First Schedule and the Fourth Schedule as may be necessary to give effect to the provisions of the law and may also contain such supplemental, incidental and consequential provisions (including provisions as to representation in Parliament and in the Legislature or Legislatures of the State or States affected by such law) as Parliament may deem necessary