Main Search Premium Members Advanced Search Disclaimer
Citedby 19 docs - [View All]
Pradeshiya Jan Jati Vikas Manch ... vs State Of U.P. And Others on 16 September, 2010
Singh Ram vs The State Of Haryana And Ors. on 24 May, 1996
The State Election Commission& vs Punam Kumari & Anr on 22 August, 2008
Karnataka State Commission For ... vs The State Of Karnataka on 5 June, 2015
Gujarat Pradesh Panchayat ... vs State Election Commission And ... on 29 September, 2005

[Article 243] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 243(f) in The Constitution Of India 1949
(f) population means the population as ascertained at the last preceding census of which the relevant figures have been published;