Main Search Premium Members Advanced Search Disclaimer
Cites 3 docs
Constituent Assembly Debates On 2 June, 1949 Part Ii
Constituent Assembly Debates On 25 November, 1949
Constituent Assembly Debates On 12 October, 1949 Part Ii
Citedby 34 docs - [View All]
Mohammed Ajmal Mohammad vs The State Of Maharashtra on 21 February, 2011
Union Of India (Uoi) vs Kedareshwar on 30 April, 1959
Sideralba S.P.A vs Shree Precoated Steels Ltd on 13 October, 2015
D.S. Awasthi And Ors. vs Virendra Swaroop on 19 May, 1975
Vanessa Fernandes vs Francisco Fernandes And Anr. on 12 April, 1985

[Constitution]
User Queries
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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 186 in The Constitution Of India 1949
186. Salaries and allowances of the Speaker and Deputy Speaker and the Chairman and Deputy Chairman There shall be paid to the Speaker and the Deputy Speaker of the Legislative Assembly, and to the Chairman and the Deputy Chairman of the Legislative Council, such salaries and allowances as may be respectively fixed by the Legislature of the State by law and, until provision in that behalf is so made, such salaries and allowances as are specified in the Second Schedule