Main Search Premium Members Advanced Search Disclaimer
Citedby 13 docs - [View All]
A. Swamickan vs K. Venkatachalam And Anr. on 23 April, 1986
V.P. Goel & Ors. vs Uoi & Ors. on 13 May, 2011
D. S. Garewal vs The State Of Punjab And Another on 11 December, 1958
Baljit Singh vs State Of Punjab And Others on 22 August, 2008
Shanti Swarup Gupta & Anrs. vs Union Of India & Others on 1 June, 2012

[Article 173] [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 173(c) in The Constitution Of India 1949
(c) possesses such other qualifications as may be prescribed in that behalf by or under any law made by Parliament