Main Search Premium Members Advanced Search Disclaimer
Cites 3 docs
Constituent Assembly Debates On 19 May, 1949 Part I
Constituent Assembly Debates On 29 December, 1948
Constituent Assembly Debates On 28 December, 1948 Part Ii
Citedby 300 docs - [View All]
Republic Of Italy Thr. Ambassador ... vs Union Of India & Ors on 4 September, 2012
Srimati Kunni Devi Agarwal vs Mohammed Parvej on 13 December, 1995
Ram Lal Puri vs Gokalnagar Sugar Mills Co. Ltd. on 13 December, 1966
Ram Lal Puri vs Gokalnagar Sugar Mills Co. Ltd. on 18 December, 1966
Ram Labhaya vs Municipal Committee on 20 September, 1965

[Constitution]
User Queries
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 97 in The Constitution Of India 1949
97. Salaries and allowances of the Chairman and Deputy Chairman and the Speaker and Deputy Speaker There shall be paid to the Chairman and the Deputy Chairman of the council of States, and to the Speaker and the Deputy Speaker of the House of the People, such salaries and allowances as may be respectively fixed by Parliament by law and, until provision in that behalf is so made, such salaries and allowances as are specified in the Second Schedule