Main Search Premium Members Advanced Search Disclaimer
Citedby 147 docs - [View All]
Deputy Commissioner Of Income Tax vs Panamsat International Systems ... on 11 August, 2006
Sheraton International Inc. vs Deputy Director Of Income Tax on 4 October, 2006
Standard Chartered Bank, Mumbai vs Assessee
Mc Kinsey & Co., Inc. vs Asstt. Director Of Income Tax on 31 October, 2005
Kotak Mahindra Primus Ltd. vs Deputy Director Of Income Tax on 13 October, 2006

[Article 12] [Constitution]
User Queries
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 12(3) in The Constitution Of India 1949
(3) The rights in respect of leave of absence and pension and the other conditions of service of the Comptroller and Auditor General of India shall be governed or shall continue to be governed, as the case may be, by the provisions which were applicable to the Auditor General of India immediately before the commencement of this Constitution and all references in those provisions to the Governor General shall be construed as references to the President THIRD SCHEDULE Articles 75 ( 4 ), 99, 124 ( 6 ), 148 ( 2 ), 164 ( 3 ), 188 and 2191 Forms of Oaths or Affirmations I Form of oath of office for a Minister for the Union: I, A B, do that I will bear true faith and allegiance to the Constitution of India as by law established, that I will uphold the sovereignty and integrity of India that I will faithfully and conscientiously discharge my duties as a Minister for the Union and that I will do right to all manner of people in accordance with the Constitution and the law, without fear or favour, affection or ill will II Form of oath of secrecy for a Minister for the Union: I, A B, do that I will not directly or indirectly communicate or reveal to any person or persons any matter which shall be brought under my consideration or shall become known to me as a Minister for the Union except as may be required for the due discharge of my duties as such Minister III A Form of oath or affirmation to be made by a candidate for election to Parliament: I, A B, having been nominated as a candidate to fill a seat in the Council of States (or the House of the People) do that I will bear true faith and allegiance to the Constitution of India as by law established and that I will uphold the sovereignty and integrity of India B Form of oath or affirmation to be made by a member of Parliament: I, A B, having been elected (or nominated) a member of the Council of States (or the House of the People) do that I will bear true faith and allegiance to the Constitution of India as by law established, that I will uphold the sovereignty and integrity of India and that I will faithfully discharge the duty upon which I am about to enter IV Form of oath or affirmation to be made by the Judges of the Supreme Court and the Comptroller and Auditor General of India: I, A B, having been appointed Chief Justice (or a Judge) of the Supreme Court of India (or Comptroller and Auditor General of India) do that I will bear true faith and allegiance to the Constitution of India as by law established, that I will uphold the sovereignty and integrity of India, that I will duly and faithfully and to the best of my ability, knowledge and judgment perform the duties of my office without fear or favour, affection or ill will and that I will uphold the Constitution and the laws V Form of oath of office for a Minister for a State: I, A B, do that I will bear true faith and allegiance to the Constitution of India as by law established, that I will uphold the sovereignty and integrity of India, that I will faithfully and conscientiously discharge my duties as a Minister for the State of and that I will do right to all manner of people in accordance with the Constitution and the law without fear or favour, affection or ill will VI Form of oath of secrecy for a Minister for a State: I, A B, do that I will not directly or indirectly communicate or reveal to any person or persons any matter which shall be brought under my consideration or shall become known to me as a Minister for the State of except as may be required for the due discharge of my duties as such Minister VII A Form of oath or affirmation to be made by a candidate for election to the Legislature of a State: I, A B, having been nominated as a candidate to fill a seat in Legislative Assembly (or Legislative Council), do that I will bear true faith and allegiance to the Constitution of India as by law established and that I will uphold the sovereignty and integrity of India B Form of oath or affirmation to be made by a member of the Legislature of a State: I, A B, having been elected (or nominated) a member of the Legislative Assembly (or Legislative Council), do that I will bear true faith and allegi ance to the Constitution of India as by law established, that I will uphold the sovereignty and integrity of India and that I will faithfully discharge the duty upon which I am about to enter VIII Form of oath or affirmation to be made by the Judges of a High Court: I, A B, having been appointed Chief Justice (or a Judge) of the High Court at (or of) do that I will bear true faith and allegiance to the Constitution of India as by law established, that I will uphold the sovereignty and integrity of India, that I will duly and faithfully and to the best of my ability, knowledge, and judgment perform the duties of my office without fear or favour, affection or ill will and that I will uphold the Constitution and the laws FOURTH SCHEDULE Articles 4 ( 1 ) and 80 ( 2 ) Allocation of seats in the Council of States For each State or Union territory specified in the first column of the following table, there shall be allotted the number of seats specified in the second column thereof opposite to that State or that Union territory, as the case may be Table