Main Search Premium Members Advanced Search Disclaimer
Citedby 32 docs - [View All]
A.K. Subbiah And Anr. vs The Chairman, Karnataka ... on 18 August, 1978
In The Matter Of: Under Article 143 ... vs Unknown on 30 September, 1964
Smt. Saroj Giri vs Vayalar Ravi And Ors. on 28 April, 1998
Sri Surendra Mohanty vs Sri Nabakrishna Choudhury And ... on 26 February, 1958
Sita Soren vs Union Of India Through Cbi on 17 February, 2014

[Article 194] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 194(2) in The Constitution Of India 1949
(2) No member of the Legislature of a State shall be liable to any proceedings in any court in respect of anything said or any vote given by him in the Legislature or any committee thereof, and no person shall be so liable in respect of the publication by or under the authority of a House of such a Legislature of any report, paper, votes or proceedings