AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

The Assam Reorganisation (Meghalaya) Act, 1969

6. Council of Ministers.-

(1) There shall be a Council of Ministers with the Chief Minister at the head to aid and advice the Governor in the exercise of his functions in relation to Meghalaya.

(2) The question whether any, and if so, what, advice was tendered by Ministers to the Governor shall not be inquired into in any court.



Assam Reorganisation (Meghalaya) Act, 1969 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys