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[Article 55(2)] [Article 55] [Constitution]
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Central Government Act
Article 55(2)(c) in The Constitution Of India 1949
(c) each elected member of either House of Parliament shall have such number of votes as may be obtained by dividing the total number of votes assigned to the members of the Legislative Assemblies of the States under sub clause (a) and (b) by the total number of the elected members of both Houses of Parliament, fractions exceeding one half being counted as one and other fractions being disregarded