Main Search Premium Members Advanced Search Disclaimer
Citedby 11 docs - [View All]
Sheikh Mohammad Zia vs United Provinces on 24 August, 1943
Additional District Magistrate, ... vs S. S. Shukla Etc. Etc on 28 April, 1976
Lt. Col. Prithi Pal Singh Bedi Etc vs Union Of India & Others on 25 August, 1982
Sri Sri Sri Lakshamana ... vs State Of Andhra Pradesh & Anr on 24 January, 1996
Lg Electronics India Pvt Ltd vs Bharat Bhogilal Patel & Others on 13 July, 2012

[Article 53] [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 53(2) in The Constitution Of India 1949
(2) Without prejudice to the generality of the foregoing provision, the supreme command of the Defence Forces of the Union shall be vested in the President and the exercise thereof shall be regulated by law