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Report No. 87

Appendix 3

Selected Cases on Article 21 of The Constitution- Procedure Established By Law

1. Maneka Gandhi v. Union of India, AIR 1978 SC 597: 1978 (1) SCC 248.

This was the first case spelling out the requirement of "procedure established by law" in Article 21 and its positive content.



Identification of Prisoners Act, 1920 Back




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