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Citedby 4 docs
Sub-Committee On Judicial ... vs Union Of India And Ors., Etc on 29 October, 1991
Ramdas Athawale vs Union Of India & Ors on 29 March, 2010
V.C.Chandhira Kumar vs Tamil Nadu Legislative Assembly on 5 June, 2013
Manohar Lal Sharma vs Union Of India And Anr on 1 September, 2011
Justice (Retd.) Markandey Katju vs The Lok Sabha & Anr on 15 December, 2016

[Article 122] [Constitution]
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Central Government Act
Article 122(2) in The Constitution Of India 1949
(2) No officer or member of Parliament in whom powers are vested by or under this Constitution for regulating procedure or the conduct of business, or for maintaining order, in Parliament shall be subject to the jurisdiction of any court in respect of the exercise by him of those powers CHAPTER III LEGISLATIVE POWERS OF THE PRESIDENT