Main Search Premium Members Advanced Search Disclaimer
Citedby 14 docs - [View All]
Mohammad Yasin vs The Town Area ... on 27 February, 1952
Puranlal Lakhanpal vs The President Of India And Others on 30 March, 1961
Shri V. V. Giri vs Dippala Suri Dora And Others on 20 May, 1959
Neeraj Malhotra vs Deustche Post Bank Home Finance ... on 2 December, 2010
Suo-Moto Case No. 02/2011 (In Re: ... vs Unknown on 23 April, 2012

[Article 81] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 81(1) in The Constitution Of India 1949
(1) Subject to the provisions of Article 331 the House of the People shall consist of
(a) not more than five hundred and thirty members chosen by direct election from territorial constituencies in the States, and
(b) not more than twenty members to represent the Union territories, chosen in such manner as parliament may by law provide