Main Search Premium Members Advanced Search Disclaimer
Citedby 40 docs - [View All]
Khaje Khanavar Khaderkhan ... vs Siddavanballi Nijalingappa & Anr on 4 February, 1969
Balasubramanyan vs State Of Kerala on 15 November, 2005
Har Sharan Verma vs State Of U.P. & Anr on 10 January, 1985
Bakhshish Singh vs Jai Singh on 28 May, 1998
P.N. Vallarasu vs Election Commission Of India And ... on 17 December, 1984

[Article 173] [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 173(a) in The Constitution Of India 1949
(a) is a citizen of India, and makes and subscribes before some person authorised in that behalf by the Election Commission an oath or affirmation according to the form set out for the purpose in the Third Schedule;