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[Article 244A] [Constitution]
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Central Government Act
Article 244A(3) in The Constitution Of India 1949
(3) An amendment of any such law as aforesaid in so far as such amendment relates to any of the matters specified in sub clause (a) or sub clause (b) of clause ( 2 ) shall have no effect unless the amendment is passed in each House of Parliament by not less than two thirds of the members present and voting