Main Search Premium Members Advanced Search Disclaimer
Citedby 13 docs - [View All]
Jarnial Singh Harjit Singh And ... vs Bakshi Singh Sham Singh And Anr. on 24 December, 1959
Commissioner Of Income-Tax, ... vs J.B. Advani Oerlikon Electrodes ... on 11 November, 1976
Interads Advertising P. Ltd. vs Bentrex And Co. And Others on 5 August, 1980
Bpl Sanyo Finance Ltd. vs The Deputy Commissioner Of ... on 28 October, 2005
Rajiv Das vs United Press Limited And Ors. on 4 September, 2001

[Article 8] [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 8(a) in The Constitution Of India 1949
(a) the maintenance of registers or other records as to the political parties if any, to which different members of the House belong;