Main Search Premium Members Advanced Search Disclaimer
Citedby 83 docs - [View All]
Supreme Court ... vs Union Of India on 6 October, 1993
S.R. Bommai vs Union Of India on 11 March, 1994
S.R. Bommai And Others Etc. Etc. vs Union Of India And Others Etc. Etc. on 11 March, 1994
S.R. Bommai vs Union Of India on 11 March, 1994
Madan Murari Verma vs Choudhuri Charan Singh And Anr. on 11 December, 1979

[Article 74] [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 74(1) in The Constitution Of India 1949
(1) There shall be a Council of Ministers with the Prime Minister at the head to aid and advise the President who shall, in the exercise of his functions, act in accordance with such advice: Provided that the President may require the council of Ministers to reconsider such advice, either generally or otherwise, and the President shall act in accordance with the advice tendered after such reconsideration