Main Search Premium Members Advanced Search Disclaimer
Citedby 30 docs - [View All]
Nabam Rebia And Etc. Etc vs Deputy Speaker And Ors on 13 July, 2016
Shri Luizinho Joaquim Faleiro vs The State Of Goa, Through Its Chief ... on 1 August, 2002
Shri Pratapsing Raojirao Rane & ... vs The Governor Of Goa & Others on 18 August, 1998
Jogendra Nath Hazarika vs State Of Assam And Ors. on 16 January, 1981
Rajender Prashad vs Govt. Of Nct Of Delhi on 4 August, 2016

[Article 163] [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 163(2) in The Constitution Of India 1949
(2) If any question arises whether any matter is or is not a matter as respects which the Governor is by or under this Constitution required to act in his discretion, the decision of the Governor in his discretion shall be final, and the validity of anything done by the Governor shall not be called in question on the ground that he ought or ought not to have acted in his discretion