Mobile View
Main Search Forums Advanced Search Disclaimer
Citedby 72 docs - [View All]
Ramautar Sah And Anr. vs The State Of Bihar And Ors. on 28 April, 1977
Jer Rutton Kavasmaneck vs Of Mumbai, Indian Inhabitant on 20 December, 2012
Kec International Ltd. vs Income-Tax Officer on 28 October, 1993
Birds Investments Ltd. vs Commissioner Of Income-Tax on 23 July, 1963
Mr.Mani Ram Sharma vs Supreme Court Of India on 10 December, 2012

User Queries
[Constitution]
Central Government Act
Article 76 in The Constitution Of India 1949
76. Attorney General for India
(1) The President shall appoint a person who is qualified to be appointed a Judge of the Supreme Court to be Attorney General for India
(2) it shall be the duty of the Attorney General to give advice to the Government of India upon such legal matters, and to perform such other duties of a legal character, as may from time to time be referred or assigned to him by the President, and to discharge the functions conferred on him by or under this Constitution or any other law for the time being in force
(3) In the performance of his duties the Attorney General shall have right of audience in all courts in the territory of India
(4) The Attorney General shall hold office during the pleasure of the President, and shall receive such remuneration as the President may determine Conduct of Government Business