Main Search Premium Members Advanced Search Disclaimer
Citedby 12 docs - [View All]
Prabhat Kumar Sharma vs Union Public Service Commission & ... on 19 October, 2006
Prabhat Kumar Sharma vs U.P.S.C. And Ors. on 19 October, 2006
Nityanand Sharma & Anr vs State Of Bihar & Ors on 2 February, 1996
216Th Report On Non-Feasibility Of Introduction Of Hindi As ...
Against The Judgment In Wp(C) ... vs By Advs.Sri.R.T.Pradeep on 16 March, 2011

[Article 348(1)] [Article 348] [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 348(1)(b) in The Constitution Of India 1949
(b) the authoritative texts
(i) of all Bills to be introduced or amendments thereto to be moved in either House of Parliament or in the House or either House of the Legislature of a State,
(ii) of all Acts passed by Parliament or the Legislature of a State and of all Ordinances promulgated by the President or the Governor of a State, and
(iii) of all orders, rules, regulations and bye laws issued under this Constitution or under any law made by Parliament or the Legislature of a State, shall be in the English language