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P. Ramachandraiah vs Government Of A.P. Panchayat Raj, ... on 16 November, 1999

[Article 118] [Constitution]
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Central Government Act
Article 118(2) in The Constitution Of India 1949
(2) Until rules are made under clause ( 1 ), the rules of procedure and standing orders in force immediately before the commencement of this Constitution with respect to the Legislature of the Dominion of India shall have effect in relation to Parliament subject to such modifications and adaptations as may be made therein by the Chairman of the Council of States or the Speaker of the House of the People, as the case may be