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

24. Oath or affirmation by members.-

Every member of the Legislative Assembly shall, before taking his seat, make and subscribe before the Lieutenant Governor of the said Union territory, or some person appointed in that behalf by him, an oath or affirmation according to the form set out for the purpose in the Fourth Schedule of this Act.



Jammu and Kashmir Reorganisation Act, 2019 Back




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