Main Search Premium Members Advanced Search Disclaimer
Cites 3 docs
Constituent Assembly Debates On 13 December, 1948 Part Ii
Constituent Assembly Debates On 27 December, 1948 Part I
Constituent Assembly Debates On 18 November, 1948
Citedby 256 docs - [View All]
Jer Rutton Kavasmaneck vs Gharda Chemicals Limited on 20 December, 2012
Dr.Percy Rutton Kavasmaneck vs Gharda Chemicals Ltd on 14 November, 2008
Jer Rutton Kavasmanek & Anr vs Gharda Chemicals Ltd. & Ors on 14 June, 2011
Krishna Kattha Industries ... vs Board Of Revenue And Ors. on 7 January, 1964
Jer Rutton Kavasmaneck & Others vs Gharda Chemicals Ltd. & Others on 22 November, 1999

[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 57 in The Constitution Of India 1949
57. Eligibility for re election A person who holds, or who has held, office as President shall, subject to the other provisions of this Constitution, be eligible for re election to that office