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[Article 108(4)] [Article 108] [Constitution]
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Central Government Act
Article 108(4)(b) in The Constitution Of India 1949
(b) if the Bill has been so passed and returned, only such amendments as aforesaid shall be proposed to the Bill and such other amendments as are relevant to the matters with respect to which the Houses have not agreed; and the decision of the person presiding as to the amendments which are admissible under this clause shall be final