Main Search Premium Members Advanced Search Disclaimer
Citedby 11 docs - [View All]
Kala Miah And Ors. vs S.C. Roy And Ors. on 19 March, 1964
B. Sundaresan vs State Of Kerala And Ors. on 18 April, 1995
Atiabari Tea Co., Ltd vs The State Of Assam And Others. And ... on 16 August, 1960
Kamalpur (Assam) Tea Estate ... vs Superintendent Of Taxes And Ors. on 27 October, 1987
A. Aruna And Ors. vs State Of Andhra Pradesh And Anr. on 1 November, 2002

[Article 255] [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 255(c) in The Constitution Of India 1949
(c) where the recommendation or previous sanction required was that of the President, by the President CHAPTER II ADMINISTRATIVE RELATIONS General