Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
Shri R.L. Kain vs President’S Secretariat on 19 February, 2010

[Article 78] [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 78(c) in The Constitution Of India 1949
(c) if the President so requires, to submit for the consideration of the Council of Ministers any matter on which a decision has been taken by a Minister but which has not been considered by the Council CHAPTER II PARLIAMENT General