Main Search Premium Members Advanced Search Disclaimer
Cites 1 docs
Constituent Assembly Debates On 1 August, 1949
Citedby 60 docs - [View All]
Mangalanayagi Ammal And Vedham ... vs The Authorised Officer, Land ... on 17 August, 1979
Purushothaman Nambudiri vs The State Of Kerala on 5 December, 1961
K.P. Kochanujan Thirumulpad vs State Of Kerala on 7 October, 1960
Parashram Damodhar Vaidya vs The State Of Bombay And Anr. on 21 February, 1957
Hakim Singh vs Shiv Sagar And Ors. on 13 April, 1973

[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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 201 in The Constitution Of India 1949
201. Bill reserved for consideration When a Bill is reserved by a Governor for the consideration of the President, the President shall declare either that he assents to the Bill or that he withholds assent therefrom: Provided that, where the Bill is not a Money Bill, the President may direct the Governor to return the Bill to the House or, as the case may be, the Houses of the Legislature of the State together with such a message as it mentioned in the first proviso to Article 200 and, when a Bill is so returned, the House or Houses shall reconsider it accordingly within a period of six months from the date of receipt of such message and, if it is again passed by the House or Houses with or without amendment, it shall be presented again to the President for his consideration Procedure in Financial Matters