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Citedby 16 docs - [View All]
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[Article 165] [Constitution]
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Central Government Act
Article 165(2) in The Constitution Of India 1949
(2) It shall be the duty of the Advocate General to give advice to the Government of the State 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 Governor, and to discharge the functions conferred on him by or under this Constitution or any other law for the time being in force