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

Constitution of India, 1949


 5.Citizenship at the commencement of the Constitution.-

At the commencement of this Constitution every person who has his domicile in the territory of India and -

(a) who was born in the territory of India; or

(b) either of whose parents was born in the territory of India; or

(c) who has been ordinarily resident in the territory of India for not less than five years preceding such commencement, shall be a citizen of India.



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