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Citedby 2 docs
S.P. Gupta vs Union Of India & Anr on 30 December, 1981
S.P. Gupta vs President Of India And Ors. on 30 December, 1981

[Article 198] [Constitution]
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Central Government Act
Article 198(2) in The Constitution Of India 1949
(2) ) After a Money Bill has been passed by the Legislative Assembly of a State having a Legislative Council, it shall be transmitted to the Legislative Council for its recommendations, and the Legislative Council shall within a period of fourteen days from the date of its receipt of the Bill return the Bill to the Legislative Assembly with its recommendations, and the Legislative Assembly may thereupon either accept or reject all or any of the recommendations of the Legislative Council