Main Search Premium Members Advanced Search Disclaimer
Citedby 51 docs - [View All]
Express Newspapers Pvt. Ltd. & Ors vs Union Of India & Ors on 7 October, 1985
Union Of India & Ors vs Surinder S on 11 October, 2012
The Central Agricultural ... vs The Presiding Officer, Labour ... on 3 February, 1998
A.Ashok Anand vs State Represented By on 29 October, 2014
Rajender Prashad vs Govt. Of Nct Of Delhi on 4 August, 2016

[Article 239] [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 239(1) in The Constitution Of India 1949
(1) Save as otherwise provided by Parliament by law, every Union territory shall be administered by the President acting, to such extent as he thinks fit, through an administrator to be appointed by him with such designation as he may specify