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Kesavananda Bharati ... vs State Of Kerala And Anr on 24 April, 1973

[Article 196] [Constitution]
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Central Government Act
Article 196(2) in The Constitution Of India 1949
(2) Subject to the provisions of Article 197 and 198, a Bill shall not be deemed to have been passed by the Houses of the Legislature of a State having a legislative Council unless it has been agreed to by both Houses, either without amendment or with such amendments only as are agreed to by both Houses