Main Search Premium Members Advanced Search Disclaimer
[Article 20A(2)] [Article 20A] [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 20A(2)(e) in The Constitution Of India 1949
(e) such incidental, consequential and supplementary matters as the Administrator considers necessary Explanation In this paragraph and in paragraph 20B of this Schedule, the expression prescribed date means the date on which the Legislative Assembly of the Union territory of Mizoram is duly constituted under and in accordance with the provisions of the Government of Union Territories Act, 1963