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Cites 5 docs
Constituent Assembly Debates On 2 June, 1949 Part Ii
Constituent Assembly Debates On 3 August, 1949 Part I
Constituent Assembly Debates On 9 September, 1949 Part Iii
Constituent Assembly Debates On 10 September, 1949 Part Ii
Constituent Assembly Debates On 4 August, 1949 Part I
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Not Available vs Not Available on 28 October, 2002

[Constitution]
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Central Government Act
Article 174 in The Constitution Of India 1949
174. Sessions of the State Legislature, prorogation and dissolution
(1) The Governor shall from time to time summon the House or each House of the Legislature of the State to meet at such time and place as he thinks fit, but six months shall not intervene between its last sitting in one session and the date appointed for its first sitting in the next session
(2) The Governor may from time to time
(a) Prorogue the House or either House;
(b) dissolve the Legislative Assembly