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Constituent Assembly Debates On 2 June, 1949 Part Ii
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[Constitution]
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Central Government Act
Article 177 in The Constitution Of India 1949
177. Rights of Ministers and Advocate General as respects the Houses Every Minister and the Advocate General for a State shall have the right to speak in, and otherwise to take part in the proceedings of, the legislative Assembly of the State or, in the case of a State having a Legislative Council, both Houses, and to speak in, and otherwise to take part in the proceedings of, any committee of the Legislature of which he may be named a member, but shall not, by virtue of this article, be entitled to vote Officers of the State Legislature