Main Search Premium Members Advanced Search Disclaimer
Cites 3 docs
Constituent Assembly Debates On 7 January, 1949
Constituent Assembly Debates On 2 June, 1949 Part I
Constituent Assembly Debates On 16 November, 1949
Citedby 72 docs - [View All]
The Limitation Act, 1963
Union Of India vs Central Information Commission & ... on 11 July, 2012
Sh. Anil Kumar Gupta vs Sh. O.P. Gulati on 22 November, 2007
D.S.Narayanan vs The Commissioner on 18 February, 2015
M. Chandran vs Tashi Namgyal Academy Board And ... on 30 September, 2003

[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 78 in The Constitution Of India 1949
78. Duties of Prime Minister as respects the furnishing of information to the President, etc It shall be the duty of the Prime Minister
(a) to communicate to the President all decisions of the council of Ministers relating to the administration of the affairs of the union and proposals for legislation;
(b) to furnish such information relating to the administration of the affairs of the Union and proposals for legislation as the President may call for; and
(c) if the President so requires, to submit for the consideration of the Council of Ministers any matter on which a decision has been taken by a Minister but which has not been considered by the Council CHAPTER II PARLIAMENT General