Main Search Premium Members Advanced Search Disclaimer
Cites 2 docs
Constituent Assembly Debates On 20 May, 1949 Part Ii
Constituent Assembly Debates On 20 May, 1949 Part I
Citedby 103 docs - [View All]
G. Narayanaswami Naidu And Ors. vs Inspector Of Police And Anr. on 30 July, 1948
G. Narayanaswami Naidu And Ors. vs The Inspector Of Police on 30 July, 1948
Pl. Pn. Subramanian Chettiar vs P.L.P.N. Kumarappa Chettiar And ... on 29 July, 1954
Kavasji Pestonji Dalal vs Rustomji Sorabji Jamadar on 6 April, 1948
Mt. Atiqa Begam And Anr. vs Abdul Maghni Khan And Ors. on 11 March, 1940

[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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 107 in The Constitution Of India 1949
107. Provisions as to introduction and passing of Bills
(1) Subject to the provisions of Articles 109 and 117 with respect to Money Bills and other financial Bills, a Bill may originate in either House of Parliament
(2) Subject to the provisions of Article 108 and 109, a Bill shall not be deemed to have been passed by the Houses of Parliament unless it has been agreed to by both Houses, either without amendment or with such amendments only as are agreed by both Houses
(3) A Bill pending in Parliament shall not lapse by reason of the prorogation of the Houses
(4) A Bill pending in the Council of States which has not been passed by the House of the People shall not lapse on a dissolution of the House of the People
(5) A Bill which is pending in the House of the People, or which having been passed by the House of the People is pending in the council of States, shall subject to the provisions of Article 108, lapse on a dissolution of the House of the People