Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
Lachhman Das On Behalf Of ... vs State Of Punjab And Others[And ... on 23 April, 1962
Hari Hara Singh vs Harihar Patnaik And Ors. on 7 October, 1953
Lachhman Das On Behalf Of Firm ... vs State Of Punjab And Ors. on 23 April, 1962

[Article 363(2)] [Article 363] [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 363(2)(b) in The Constitution Of India 1949
(b) Ruler includes the Prince, Chief or other person recognised before such commencement by His Majesty or the Government of the Dominion of India as the Ruler of any Indian State