Main Search Premium Members Advanced Search Disclaimer
Citedby 39 docs - [View All]
Raja Ram Pal vs The Honble Speaker, Lok Sabha & Ors on 10 January, 2007
Raja Ram Pal vs The Hon'Ble Speaker, Lok Sabha & ... on 10 January, 2007
A.K. Bose vs 2 The Speaker on 1 February, 2008
Indira Nehru Gandhi vs Shri Raj Narain & Anr on 7 November, 1975
P.V. Narasimha Rao vs State(Cbi/Spe) on 17 April, 1998

[Article 105] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 105(3) in The Constitution Of India 1949
(3) In other respects, the powers, privileges and immunities of each House of Parliament, and of the members and the committees of each House, shall be such as may from time to time be defined by Parliament by law, and, until so defined shall be those of that House and of its members and committees immediately before the coming into force of Section 15 of the Constitution (Forty fourth Amendment) Act 1978