Main Search Premium Members Advanced Search Disclaimer
Citedby 6 docs - [View All]
Padmanabhan.V.Menon vs The Inspector General Of ... on 27 March, 2009
Purushothaman Nambudiri vs The State Of Kerala on 5 December, 1961
K.P. Kochanujan Thirumulpad vs State Of Kerala on 7 October, 1960
Narasingha Charan Mohanty vs State Of Orissa And Ors. on 11 November, 1991
Homi D. Mistry vs Shree Nafisul Hussan on 16 November, 1956

[Article 196] [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 196(5) in The Constitution Of India 1949
(5) A Bill which is pending in the Legislative Assembly of a State, or which having been passed by the Legislative Assembly is pending in the Legislative Council, shall lapse on a dissolution of the Assembly