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Constituent Assembly Debates On 3 June, 1949 Part I
Constituent Assembly Debates On 14 June, 1949 Part Ii
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[Constitution]
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Central Government Act
Article 196 in The Constitution Of India 1949
196. Provisions as to introduction and passing of Bills
(1) Subject to the provisions of Article 198 and 207 with respect o Money Bills and other financial Bills, a Bill may originate in either House of the Legislature of a State which has a Legislative Council
(2) Subject to the provisions of Article 197 and 198, a Bill shall not be deemed to have been passed by the Houses of the Legislature of a State having a legislative Council unless it has been agreed to by both Houses, either without amendment or with such amendments only as are agreed to by both Houses
(3) A Bill pending in the Legislature of a State shall not lapse by reason of the prorogation of the House or Houses thereof
(4) A Bill pending in the Legislative Council of a State which has not been passed by the Legislative Assembly shall not lapse on a dissolution of the Assembly
(5) A Bill which is pending in the Legislative Assembly of a State, or which having been passed by the Legislative Assembly is pending in the Legislative Council, shall lapse on a dissolution of the Assembly