AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Constitution of India, 1949


 34. Restriction on rights conferred by this Part while martial law is in force in any area.-

Notwithstanding anything in the foregoing provisions of this Part, Parliament may by law indemnify any person in the service of the Union or of a State or any other person in respect of any act done by him in connection with the maintenance or restoration of order in any area within the territory of India where martial law was in force or validate any sentence passed, punishment inflicted, forfeiture ordered or other act done under martial law in such area.



Constitution of India, 1949 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys