Section 4   [ View Judgements ]

Amendment of article 28


In article 28 of the Constitution, after clause (3), the following shall be inserted, namely:-



"(4) Nothing in this article shall prevent the state or any other educational institutions recognized or aided by the State from imparting instruction in 'Dharma'.



Explanation.- For the purpose of this article 'Dharma' means moral and righteous code of conduct of individuals which sustains the Society, maintains social order, ensures well-being and progress of humanity as distinct from religion which in clause (1) of article 28 of the Constitution shall mean only various methods or mode of worship of God by any class of persons who believe in the existence of God, by whatever name they choose to call him."

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