Main Search Premium Members Advanced Search Disclaimer
Citedby 136 docs - [View All]
Ranchi Power Distribution ... vs Jharkhand Bijli Vitran Nigam ... on 19 November, 2015
The Tata Power Company Limited ... vs Jharkhand Urja Vikas Nigam ... on 19 November, 2015
Ajaib Singh Lehna Singh vs The State Of Punjab And Anr. on 10 June, 1952
Ministry Of Defence, Government ... vs Cenrex Sp. Z.O.O & Ors. on 8 December, 2015
Haveliram Shetty vs Maharaja Of Morvi on 6 April, 1944

[Article 2] [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 2(1) in The Constitution Of India 1949
(1) There shall be a District Council for each autonomous district consisting of not more than thirty members, of whom not more than four persons shall be nominated by the Governor and the rest shall be elected on the basis of adult suffrage