: Article 368
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M R Madhavan - सितंबर 5, 2013
Parliament is considering a proposal to change the process of appointment of judges to the Supreme Court and High Courts.  A Constitutional Amendment Bill has been introduced in Rajya Sabha that enables the formation of a Judicial Appointments... अधिक पढ़े
Anirudh - मार्च 10, 2010
There have been articles in the media on the future passage of the Women's Reservation Bill stating that the Bill will have to be ratified by state legislatures before it is signed into law by the President.  Our analysis indicates that... अधिक पढ़े