Main Search Premium Members Advanced Search Disclaimer
Citedby 363 docs - [View All]
M/S. M.R.F. Ltd vs Manohar Parrikar & Ors on 3 May, 2010
State Of Up And Ors vs Z.U. Ansari on 30 September, 2016
Tomin J. Thachankary Ips (Kl-87) vs State Of Kerala on 13 August, 2010
Lalaram & Ors vs Jaipur Devt.Auth.& Anr on 1 December, 2015
Shamsher Singh & Anr vs State Of Punjab on 23 August, 1974

[Article 166] [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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 166(3) in The Constitution Of India 1949
(3) The Governor shall make rules for the more convenient transaction of the business of the Government of the State, and for the allocation among Ministers of the said business in so far as it is not business with respect to which the Governor is by or under this Constitution required to act in his discretion