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[Article 207] [Constitution]
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Central Government Act
Article 207(1) in The Constitution Of India 1949
(1) A Bill or amendment making provision for any of the matters specified in sub clause (a) to (f) of clause ( 1 ) of article 199 shall not be introduced or moved except on the recommendation of the Governor, and a Bill making such provision shall not be introduced in a Legislative Council: Provided that no recommendation shall be required under this clause for the moving of an amendment making provision for the reduction or abolition of any tax