Main Search Premium Members Advanced Search Disclaimer
Cites 3 docs
Constituent Assembly Debates On 10 June, 1949 Part Ii
Constituent Assembly Debates On 20 May, 1949 Part I
Constituent Assembly Debates On 19 May, 1949 Part I
Citedby 170 docs - [View All]
Ratnamasari vs Akilandammal And Ors. on 3 October, 1902
Sub-Committee On Judicial ... vs Union Of India And Ors., Etc on 29 October, 1991
Doddawa Purshya vs Yellawa Mallappa Beni on 16 November, 1921
Mst. Fahmeeda vs Mst. Zareefa on 1 November, 2004
Vithoba Bhanji And Ors. vs Vithal Sakroo And Ors. on 18 November, 1957

[Constitution]
User Queries
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 118 in The Constitution Of India 1949
118. Rules of procedure
(1) Each House of Parliament may make rules for regulations, subject to the provisions of this Constitution, its procedure and the conduct of its business
(2) Until rules are made under clause ( 1 ), the rules of procedure and standing orders in force immediately before the commencement of this Constitution with respect to the Legislature of the Dominion of India shall have effect in relation to Parliament subject to such modifications and adaptations as may be made therein by the Chairman of the Council of States or the Speaker of the House of the People, as the case may be
(3) The President, after consultation with the Chairman of the Council of States and the Speaker of the House of the People, may make rules as to the procedure with respect to joint sittings of, and communications between, the two Houses
(4) At a joint sitting of the two Houses the Speaker of the House of the People, or in his absence such person as may be determined by rules of procedure made under clause ( 3 ), shall preside