Main Search Premium Members Advanced Search Disclaimer
Citedby 2 docs
Shreejikrupa Project Ltd vs 2 The Executive Engineer Pwd on 12 April, 2012
Lakshman Shastri vs The State Of Bihar And Ors. on 20 September, 1965

[Article 354] [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 354(2) in The Constitution Of India 1949
(2) Every order made under clause (l) shall, as soon as may be after it is made, be laid before each House of Parliament