Main Search Premium Members Advanced Search Disclaimer
Citedby 22 docs - [View All]
Under Article 143(1) Of The ... vs -------- on 28 October, 2002
Not Available vs Not Available on 28 October, 2002
Not Available vs Not Available on 28 October, 2002
Nabam Rebia And Etc. Etc vs Deputy Speaker And Ors on 13 July, 2016
Not Available vs Not Available on 28 October, 2002

[Article 174] [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 174(1) in The Constitution Of India 1949
(1) The Governor shall from time to time summon the House or each House of the Legislature of the State to meet at such time and place as he thinks fit, but six months shall not intervene between its last sitting in one session and the date appointed for its first sitting in the next session