Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
Dr. Rajnandan Singh vs The State Of Bihar And Ors. on 26 June, 2003
Shri P.D Khandelwal vs Dep’T Of Personnel & Training, ... on 23 October, 2008
In Re: K. Jayarama Iyer vs Unknown on 31 July, 1957

[Article 78] [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 78(a) in The Constitution Of India 1949
(a) to communicate to the President all decisions of the council of Ministers relating to the administration of the affairs of the union and proposals for legislation;