Main Search Premium Members Advanced Search Disclaimer
Citedby 2 docs
Salig Ram vs Emperor on 12 November, 1942
A. Elumalai vs Administrator-Cum-Lt. Governor ... on 24 January, 2001

[Article 89] [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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 89(1) in The Constitution Of India 1949
(1) The Vice President of India shall be ex officio Chairman of the Council of States