Main Search Premium Members Advanced Search Disclaimer
Citedby 26 docs - [View All]
Chhabildas Mehta, M.L.A. And Ors. vs The Legislative Assembly, ... on 2 May, 1970
Yeshwant Rao Meghawale vs Madhya Pradesh Legislative ... on 29 August, 1966
A.K. Bose vs 2 The Speaker on 1 February, 2008
A.M. Paulraj vs The Speaker, Tamil Nadu ... on 17 December, 1985
Jai Singh Rathi And Ors. vs State Of Haryana Through The Chief ... on 28 April, 1969

[Article 208] [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 208(1) in The Constitution Of India 1949
(1) A House of the Legislature of a State may make rules for regulating subject to the provisions of this Constitution, its procedure and the conduct of its business