Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
Shri Baburao Patel & Ors vs Dr. Zakir Husain & Ors on 7 November, 1967
Purno Agitok Sangma vs Pranab Mukherjee on 11 December, 2012
Purno Agitok Sangma vs Pranab Mukherjee on 5 December, 2012
Rajbala & Ors vs State Of Haryana & Ors on 10 December, 2015

[Article 58(1)] [Article 58] [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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 58(1)(c) in The Constitution Of India 1949
(c) is qualified for election as a member of the House of the People