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Citedby 39 docs - [View All]
P.V. Narasimha Rao vs State(Cbi/Spe) on 17 April, 1998
P.V. Narsimha Rao vs State (Cbi/Spe) on 17 April, 1998
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[Article 105] [Constitution]
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Central Government Act
Article 105(2) in The Constitution Of India 1949
(2) No member of Parliament shall be liable to any proceedings in any court in respect of anything said or any vote given by him in Parliament or any committee thereof, and no person shall be so liable in respect of the publication by or under the authority of either House of Parliament of any report, paper, votes or proceedings