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Citedby 3 docs
Ramdas Athawale vs Union Of India & Ors on 29 March, 2010
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Karpoori Thakur And Anr. vs Abdul Ghafoor And Ors. on 3 May, 1974

[Article 87] [Constitution]
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Central Government Act
Article 87(1) in The Constitution Of India 1949
(1) At the commencement of the first session after each general election to the House of the People and at the commencement of the first session of each year the President shall address both Houses of Parliament assembled together and inform Parliament of the causes of its summons