Main Search Premium Members Advanced Search Disclaimer
Citedby 15 docs - [View All]
The Atlas Cycle Industries, Ltd. ... vs Their Workmen on 8 February, 1962
Raja Ram Pal vs The Hon'Ble Speaker, Lok Sabha & ... on 10 January, 2007
Raja Ram Pal vs The Honble Speaker, Lok Sabha & Ors on 10 January, 2007
B.P. Singhal vs Union Of India & Anr on 7 May, 2010
S.Kasiramalingam vs The Chief Secretary on 28 September, 2012

[Article 165] [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 165(3) in The Constitution Of India 1949
(3) The Advocate General shall hold office during the pleasure of the Governor, and shall receive such remuneration as the Governor may determine Conduct of Government Business