Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
Sandip Shankarlal Kedia vs Pooja Kedia on 29 April, 2013
K.C.Palanisamy vs Appellate Authority For ... on 20 December, 2002
Anand Kumar Bindal vs Employees' State Insurance ... on 5 October, 1956
K.C. Palanisamy, Chairman, ... vs Appellate Authority For ... on 20 December, 2002
Whether Press Reporters May Be ... vs Commissioner Of Central Excise, ... on 18 September, 2012

[Article 117] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 117(1) in The Constitution Of India 1949
(1) A Bill or amendment making provision for any of the matters specified in sub clauses (a) to (f) of clause ( 1 ) of article 110 shall not be introduced or moved except on the recommendation of the President and a Bill making such provision shall not be introduced in the Council of States: Provided that no recommendation shall be required under this clause for the moving of an amendment making provision for the reduction or abolition of any tax