Main Search Premium Members Advanced Search Disclaimer
Citedby 87 docs - [View All]
Galileo International Inc. vs Dcit on 30 November, 2007
Biswajit Sinha And Anr. vs Dibrugarh University And Ors. on 23 May, 1990
Sumitomo Corporation vs Deputy Commissioner Of Income Tax on 31 May, 2007
Varian India P. Ltd, Mumbai vs Assessee
Amadeus Global Travel ... vs Dy. Commissioner Of Income-Tax on 30 November, 2007

[Article 5] [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 5(4) in The Constitution Of India 1949
(4) All regulations made under this paragraph shall be submitted forthwith to the President and, until assented to by him, shall have no effect