Main Search Premium Members Advanced Search Disclaimer
Cites 3 docs
Constituent Assembly Debates On 10 December, 1948
Constituent Assembly Debates On 16 November, 1949
Constituent Assembly Debates On 1 June, 1949 Part I
Citedby 225 docs - [View All]
Swadeshi Cotton Mills Company ... vs Commune Of Pondicherry ... on 19 June, 1973
Babulal Choukhani vs Western India Theatres Ltd. And ... on 5 December, 1956
Telefonaktiebolaget Lm Ericsson ... vs Intex Technologies (India) ... on 13 March, 2015
Shri Shailesh Harilal Poonatar vs District Collector Of Stamps And ... on 26 August, 2004
Kesavananda Bharati ... vs State Of Kerala And Anr on 24 April, 1973

[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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 52 in The Constitution Of India 1949
52. The President of India There shall be a President of India