Main Search Premium Members Advanced Search Disclaimer
Cites 4 docs
Constituent Assembly Debates On 30 May, 1949 Part Ii
Constituent Assembly Debates On 16 October, 1949 Part Iii
Constituent Assembly Debates On 16 October, 1949 Part Ii
Constituent Assembly Debates On 2 June, 1949 Part I
Citedby 319 docs - [View All]
Shri Balasaheb Dhondiram Jagdale ... vs State Of Maharashtra, The Hon'Ble ... on 6 May, 2008
Brij Kishore Verma ( P.I.L.Civil) vs State Of U.P., Thru. Prin. Secy., ... on 21 September, 2012
The State Of Uttar Pradesh And ... vs Babu Ram Upadhya on 25 November, 1960
Shamsher Singh & Anr vs State Of Punjab on 23 August, 1974
Md. Abdur Raquib And Another vs Secretary, West Bengal Madrasah ... on 7 August, 1992

[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 154 in The Constitution Of India 1949
154. Executive power of State
(1) The executive power of the State shall be vested in the Governor and shall be exercised by him either directly or through officers subordinate to him in accordance with this Constitution
(2) Nothing in this article shall
(a) be deemed to transfer to the Governor any functions conferred by any existing law on any other authority; or
(b) prevent Parliament or the Legislature of the State from conferring by law functions on any authority subordinate to the Governor