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Citedby 27 docs - [View All]
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[Article 213(2)] [Article 213] [Constitution]
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Central Government Act
Article 213(2)(a) in The Constitution Of India 1949
(a) shall be laid before the legislative Assembly of the State, or where there is a Legislative Council in the State, before both the House, and shall cease to operate at the expiration of six weeks from the reassembly of the Legislature, or if before the expiration of that period a resolution disapproving it is passed by the Legislative Assembly and agreed to by the Legislative Council, if any, upon the passing of the resolution or, as the case may be, on the resolution being agreed to by the Council; and