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V.Vasanthakumar vs The Secretary To Government on 1 October, 2013

[Article 107] [Constitution]
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Central Government Act
Article 107(5) in The Constitution Of India 1949
(5) A Bill which is pending in the House of the People, or which having been passed by the House of the People is pending in the council of States, shall subject to the provisions of Article 108, lapse on a dissolution of the House of the People