Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
State Of Gujarat And Another vs Hon'Ble High Court Of Gujarat on 24 September, 1998

[Article 4(3)] [Article 4] [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 4(3)(a) in The Constitution Of India 1949
(a) the number of members of the Council, the mode of their appointment and the appointment of the Chairman of the Council and of the officers and servants thereof,