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[Article 109] [Constitution]
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Central Government Act
Article 109(5) in The Constitution Of India 1949
(5) If a Money Bill passed by the House of the People and transmitted to the council of States for its recommendations is not returned to the House of the People within the said period of fourteen days, it shall be deemed to have been passed by both Houses at the expiration of the said period in the form in which it was passed by the House of the People