Main Search Premium Members Advanced Search Disclaimer
Cites 2 docs
Constituent Assembly Debates On 30 July, 1949 Part Ii
Constituent Assembly Debates On 2 June, 1949 Part Ii
Citedby 61 docs - [View All]
Rajasthan Legislative Assembly ... vs State Of Rajasthan And Ors. on 4 September, 1984
D. Subramanyam vs A.V.G. Krishna Murthy, ... on 22 December, 1995
P. Rathinavelu vs G.M. Algarswamy And Anr. on 16 August, 1984
Civil Writ Petition No.18906 Of ... vs The Punjab Vidhan Sabha on 31 October, 2012
Pashupati Nath Sukul & Others vs Nem Chandra Jain & Others on 25 November, 1983

[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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 187 in The Constitution Of India 1949
187. Secretariat of State Legislature
(1) The House or each House of the Legislature of a State shall have a separate secretarial staff: Provided that nothing in this clause shall, in the case of the Legislature of a State having a Legislative Council, be construed as preventing the creation of posts common to both Houses of such Legislature
(2) The Legislature of a State may by law regulate the recruitment, and the conditions of service of persons appointed, to the secretarial staff of the House or Houses of the Legislature of the State
(3) Until provision is made by the Legislature of the State under clause ( 2 ), the Governor may, after consultation with the Speaker of the Legislative Assembly or the Chairman of the Legislative Council, as the case may be, make rules regulating the recruitment, and the conditions of service of persons appointed, to the secretarial staff of the Assembly or the Council, and any rules so made shall have effect subject to the provisions of any law made under the said clause