Main Search Premium Members Advanced Search Disclaimer
Citedby 5 docs
Aditya Khanna vs Asst.Commissioner Of Income Tax on 3 May, 2012
Kesavananda Bharati ... vs State Of Kerala And Anr on 24 April, 1973
The Indian Oath Act,1873
Chandulal vs Ramdas on 7 February, 1969
S.P. Gupta vs President Of India And Ors. on 30 December, 1981

[Article 148] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 148(2) in The Constitution Of India 1949
(2) Every person appointed to be the Comptroller and Auditor General of India shall, before he enters upon his office, make and subscribe before the President, or some person appointed in that behalf by him, an oath or affirmation according to the form set out for the purpose in the Third Schedule