Main Search Premium Members Advanced Search Disclaimer
Citedby 5 docs
Mr. T R Rajesh vs Union Public Service Commission on 28 July, 2011
Mr.K P Yadav vs Union Public Service Commission on 25 July, 2011
Munna Lal Tewary vs Harold R. Scott And Ors. on 17 December, 1954
Manju Banerjee And Ors. vs Debabrata Pal And Ors. on 6 October, 2005
Government Of Andhra Pradesh vs K. Anantha Reddy And Ors. on 17 August, 1998

[Article 323] [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 323(1) in The Constitution Of India 1949
(1) It shall be the duty of the Union Commission to present annually to the President a report as to the work done by the Commission and on receipt of such report the President shall cause a copy thereof together with a memorandum explaining, as respects the cases, if any, where the advice of the Commission was not accepted, the reason for such non acceptance to be laid before each House of Parliament