Main Search Premium Members Advanced Search Disclaimer
Cites 6 docs - [View All]
Constituent Assembly Debates On 1 August, 1949
Constituent Assembly Debates On 30 July, 1949 Part Ii
Constituent Assembly Debates On 14 June, 1949 Part Ii
Constituent Assembly Debates On 14 November, 1949
Constituent Assembly Debates On 16 November, 1949
Citedby 24 docs - [View All]
H.H.B. Gill And Ors. vs Emperor on 12 April, 1946
Benoy Chakravarty And Ors. vs The State And Ors. on 12 August, 1971
Aidqua Holding (Mauritius) Inc. vs Tamil Nadu Water Investmant ... on 28 September, 2007
Ramprasad Wamanrao Kadam ... vs The State Of Maharashtra And Ors. on 26 February, 1996
Facts In Brief As Unfolded From The ... vs Sheetla Sahai And on 2 February, 2016

[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 197 in The Constitution Of India 1949
197. Restriction on powers of Legislative Council as to Bills other than Money Bills
(1) If after a Bill has been passed by the Legislative Assembly of a State having a Legislative Council and transmitted to the Legislative Council
(a) the Bill is rejected by the Council; or
(b) more than three months elapse from the date on which the Bill is laid before the Council without the Bill being passed by it; or
(c) the Bill is passed by the Council with amendments to which the Legislative Assembly does not agree; the Legislative Assembly may, subject to the rules regulating its procedure, pass the Bill again in the same or in any subsequent session with or without such amendments, if any, as have been made, suggested or agreed to by the Legislative Council and then transmit the Bill as so passed to the Legislative Council
(2) If after a Bill has been so passed for the second time by the Legislative Assembly and transmitted to the Legislative Council
(a) the Bill is rejected by the Council; or
(b) more than one month elapses from the date on which the Bill is laid before the Council without the Bill being passed by it; or
(c) the Bill is passed by the Council with amendments to which the Legislative Assembly does not agree; the Bill shall be deemed to have been passed by the Houses of the Legislature of the State in the form in which it was passed by the Legislative Assembly for the second time with such amendments, if any, as have been made or suggested by the Legislative Council and agreed to by the Legislative Assembly
(3) Nothing in this article shall apply to a Money Bill