Main Search Premium Members Advanced Search Disclaimer
[Article 108] [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 108(3) in The Constitution Of India 1949
(3) Where the President has under clause ( 1 ) notified his intention of summoning the Houses to meet in a joint sitting, neither House shall proceed further with the Bill, but the President may at any time after the date of his notification summon the Houses to meet in a joint sitting for the purpose specified in the notification and, if he does so, the Houses shall meet accordingly