Main Search Premium Members Advanced Search Disclaimer
Citedby 27 docs - [View All]
Surendra Vassant Sirsat Of ... vs Legislative Assembly Of State Of ... on 14 June, 1995
Chhabildas Mehta, M.L.A. And Ors. vs The Legislative Assembly, ... on 2 May, 1970
Homi D. Mistry vs Shree Nafisul Hussan on 16 November, 1956
Reghunatha Panicker And Etc. vs Kunjala Thankappan And Ors., Etc. on 14 March, 1986
State Of Kerala vs R. Sudarsan Babu And Ors. on 5 August, 1983

[Article 212] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 212(2) in The Constitution Of India 1949
(2) No officer or member of the Legislature of a State in whom powers are vested by or under this Constitution for regulating procedure or the conduct of business, or for maintaining order, in the Legislature shall be subject to the jurisdiction of any court in respect of the exercise by him of those powers CHAPTER IV LEGISLATIVE POWER OF THE GOVERNOR