Main Search Premium Members Advanced Search Disclaimer
Citedby 64 docs - [View All]
Mahabir Prasad Sharma vs Prafulla Chandra Ghose And Ors. on 6 February, 1968
Jogendra Nath Hazarika vs State Of Assam And Ors. on 16 January, 1981
Nabam Rebia And Etc. Etc vs Deputy Speaker And Ors on 13 July, 2016
B.R. Kapoor vs State Of Tamil Nadu And Anr on 21 September, 2001
B.R. Kapoor vs State Of Tamil Nadu And Anr on 21 September, 2001

[Article 164] [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 164(1) in The Constitution Of India 1949
(1) The chief Minister shall be appointed by the Governor and the other Ministers shall be appointed by the Governor on the advice of the Chief Minister, and the Ministers shall hold office during the pleasure of the Governor: Provided that in the State of Bihar, Madhya Pradesh and Orissa, there shall be a Minister in charge of tribal welfare who may in addition be in charge of the welfare of the Scheduled Castes and backward classes or any other work