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Office of Profit

  

78 files

  1. Ref. Case No.6(P) of 2018 –Disqualification of Shri A. Anwhar Raajhaa, MP in Tamil Nadu for Holding ‘Office of Profit’ under Article 103 of the Constitution of India - Commission’s Opinion dated 29.11.18 and Hon’ble President Of India Order dated 07.02.19

    Reference Case No.6(P) of 2018 –Disqualification of Shri A. Anwhar Raajhaa, Member of Parliament from the Ramanathapuram Constituency in Tamil Nadu for Holding ‘Office of Profit’ under Article 103 of the Constitution of India - Commission’s Opinion dated 29.11.2018 and Hon’ble President Of India Order dated 07.02.2019.

    23 downloads

    Updated

  2. Reference Case No.3(P) of 2016 –Shri Vibhor Anand Vs. Smt Alka Lamba and 26 others for holding ‘Office of Profit’ by occupying the office of chairperson in Rogi Kalyan Samiti - Commission’s Opinion dated 10.07.2018 and President Order dated 15.10.2018. 

    Reference Case No.3(P) of 2016 –Shri Vibhor Anand Vs. Smt Alka Lamba and 26 others for holding ‘Office of Profit’ by occupying the office of chairperson in Rogi Kalyan Samiti - Commission’s Opinion dated 10.07.2018 and President Order dated 15.10.2018. 

    16 downloads

    Submitted

  3. Commission’s Opinion 23rd July, 2018 matters of Reference case No. 113/10(G)/MH/2018 under Article 192(2) of the Constitutions of India.

    Commission’s Opinion 23rd July, 2018 matters of Reference case No. 113/10(G)/MH/2018 under Article 192(2) of the Constitutions of India.

    57 downloads

    Submitted

  4. Governer, Maharashtra order dated 30th October, 2018

    Governer, Maharashtra order dated 30th October, 2018

    21 downloads

    Submitted

  5. Governer, Madhya Pradesh order dated 2nd November, 2018

    Governer, Madhya Pradesh order dated 2nd November, 2018

    50 downloads

    Updated

  6. Commission’s Opinion 18th June, 2018 matters of Reference case No. 9(G)/2018 under Article 192(2) of the Constitutions of India.

    Commission’s Opinion 18th June, 2018 matters of Reference case No. 9(G)/2018 under Article 192(2) of the Constitutions of India.

    33 downloads

    Updated

  7. Commission’s Opinion 14th September, 2018 matters of Reference case No. 7(G)/2017 under Article 192(2) of the Constitutions of India.

    Commission’s Opinion 14th September, 2018 matters of Reference case No. 7(G)/2017 under Article 192(2) of the Constitutions of India.
     

    11 downloads

    Updated

  8. Government, Maharashtra order dated 16th August, 2018

    Government, Maharashtra order dated 16th August, 2018
     

    6 downloads

    Updated

  9. Commission’s Opinion 20th June, 2018 matters of Reference case No. 3(G)/2014 under Article 192(2) of the Constitutions of India.

    Commission’s Opinion 20th June, 2018 matters of Reference case No. 3(G)/2014 under Article 192(2) of the Constitutions of India.
     

    10 downloads

    Updated

  10. Government, Uttar Pradesh order dated 3rd October, 2018

    Government, Uttar Pradesh order dated 3rd October, 2018
     

    3 downloads

    Updated

  11. Reference Case No.5 of 2015 – Reference from the President of India under section 15(4) of the Government of National Capital Territory of Delhi Act, 1991

    Reference Case No.5 of 2015 – Reference from the President of India under section 15(4) of the Government of National Capital Territory of Delhi Act, 1991
     

    7 downloads

    Updated

  12. Commission's Opinion 20th June,2018 matter of Reference case No. 1(G)/2018 under Article 192(2) of the Constitution of India

    Commission's Opinion 20th June,2018 matter of Reference case No. 1(G)/2018 under Article 192(2) of the Constitution of India
     

    6 downloads

    Updated

  13. Commission's Opinion 16th May,2017 matter of Reference case No. 1(G)/2017 under Article 192(2) of the Constitution of India

    Commission's Opinion 16th May,2017 matter of Reference case No. 1(G)/2017 under Article 192(2) of the Constitution of India
     

    6 downloads

    Updated

  14. Governer, Sikkim order dated 6th August, 2018

    Governer, Sikkim order dated 6th August, 2018
     

    4 downloads

    Updated

  15. Reference Case No.5 of 2015 - Reference from the President of India under Section 15(4) of the Government of National Capital Territory of delhi Act, 1991

    Reference Case No.5 of 2015 - Reference from the President of India under Section 15(4) of the Government of National Capital Territory of delhi Act, 1991
     

    6 downloads

    Updated

  16. Commission's Opinion 18th April, 2018, matter of Reference Case No. 01(G)/2018 - under Article 191(1) of the Constitution of India

    Commission's Opinion 18th April, 2018, matter of Reference Case No. 01(G)/2018 - under Article 191(1) of the Constitution of India
     

    3 downloads

    Updated

  17. Reference case No. 5 of 2013 - Shri John Fernandes of Novangully, Verca, Salcete, Goa alleging disqualification of Shri Caetano R. Silva, MLA of Goa Legislative Assembly, under Article 191 (1)(a)(d)

    Reference case No. 5 of 2013 - Shri John Fernandes of Novangully, Verca, Salcete, Goa alleging disqualification of Shri Caetano R. Silva, MLA of Goa Legislative Assembly, under Article 191 (1)(a)(d)
     

    4 downloads

    Updated

  18. Governor, Sikkim order dated 25th April,2018

    Governor, Sikkim order dated 25th April,2018
     

    4 downloads

    Updated

  19. Reference case No. 5 of 2015 - Reference from the President of India under Section 15(4) of the Govt. of NCT of Delhi Act, 1991- Shri Prashant Patel, Advocate Vs. Shri Praveen Kumar, MLA and 20 other Members of Delhi Legislative Assembly alleging disquali

    Reference case No. 5 of 2015 - Reference from the President of India under Section 15(4) of the Govt. of NCT of Delhi Act, 1991- Shri Prashant Patel, Advocate Vs. Shri Praveen Kumar, MLA and 20 other Members of Delhi Legislative Assembly alleging disqualification of 21 MLAs for being Members of the Delhi Legislative Assembly - oral hearing - regarding.
     

    5 downloads

    Updated

  20. Commission's Opinion 15th December, 2017, matter of Reference Case No. 4(G)/2017 - under Article 191(1) of the Constitution of India.

    Commission's Opinion 15th December, 2017, matter of Reference Case No. 4(G)/2017 - under Article 191(1) of the Constitution of India. 
    (Bilingual)

    4 downloads

    Updated

  21. Order dated 27th January, 2018 of Hon'ble Governor of Madhya Pradesh.

    Order dated 27th January, 2018 of Hon'ble Governor of Madhya Pradesh.
    (Bilingual)

    1 download

    Updated

  22. Order dated 20th January, 2018 of Hon'ble President of India.

    Order dated 20th January, 2018 of Hon'ble President of India.
     

    4 downloads

    Updated

  23. Order passed by the Hon'ble Governor of Maharashtra in Reference Case No.2 of 2015 – regarding alleged disqualification of Shri Dhananjay Panditrao Munde, MLA.

    Order passed by the Hon'ble Governor of Maharashtra in Reference Case No.2 of 2015 – regarding alleged disqualification of Shri Dhananjay Panditrao Munde, MLA.
     

    4 downloads

    Updated

  24. Order on the basis of Commission's Opinion 1st August,2017, matter of Smt. Riti Pathak, Member of Parliament (Lok Sabha) Madhya Pradesh. An order passed by the President of India.

    Order on the basis of Commission's Opinion 1st August,2017, matter of Smt. Riti Pathak, Member of Parliament (Lok Sabha) Madhya Pradesh. An order passed by the President of India. 
    (Bilingual)

    3 downloads

    Updated

  25. Reference Case No.2 of 2016 - Under Section 15(4) of the Government of National Capital Territory of Delhi Act, 1991, seeking disqualification of Shri Surender Singh, for being a Member of the Legislative Assembly.

    Reference Case No.2 of 2016 - Under Section 15(4) of the Government of National Capital Territory of Delhi Act, 1991, seeking disqualification of Shri Surender Singh, for being a Member of the Legislative Assembly.
     

    2 downloads

    Updated

  

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