Main Search Premium Members Advanced Search Disclaimer
Citedby 6 docs - [View All]
Murasoli Maran vs Union Of India And Ors. on 29 January, 1971
216Th Report On Non-Feasibility Of Introduction Of Hindi As ...
Union Of India & Ors vs Murasoli Maran on 6 December, 1976
Solai Subramanian Alias vs The Chief Secretary on 1 July, 2014
Solai Subramanian @ ... vs The Secretary To Government on 13 April, 2016

[Article 344] [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 344(4) in The Constitution Of India 1949
(4) There shall be constituted a Committee consisting of thirty members, of whom twenty shall be members of the House of the People and ten shall be members of the Council of States to be elected respectively by the members of the House of the People and the members of the council of States in accordance with the system of proportional representation by means of the single transferable vote