Section 2   [ View Judgements ]

Amendment of section 3


In section 3 of the Citizenship Act, 1955 (hereinafter referred to as the principal Act), for sub-section (1), the following sub-section shall be substituted, namely:-



"(1) Except as provided in sub-section (2), every person born in India,



(a) on or after the 26th day of January, 1950, but before the commencement of the Citizenship (Amendment) Act, 1986;



(b) on or after such commencement and either of whose parents is citizen of India at the time of his birth,



shall be citizen of India by birth.".

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