Main Search Premium Members Advanced Search Disclaimer
Cites 2 docs
Constituent Assembly Debates On 10 June, 1949 Part Ii
Constituent Assembly Debates On 12 October, 1949 Part Ii
Citedby 67 docs - [View All]
Nabam Rebia And Etc. Etc vs Deputy Speaker And Ors on 13 July, 2016
Godavaris Misra vs Nandakisore Das, Speaker, Orissa ... on 5 December, 1952
Surendra Vassant Sirsat Of ... vs Legislative Assembly Of State Of ... on 14 June, 1995
State Of Punjab vs Sat Pal Dang & Ors on 30 July, 1968
Prakash Pant vs The Speaker Of Uttaranchal ... on 25 June, 2002

[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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 208 in The Constitution Of India 1949
208. Rules of procedure
(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
(2) Until rules are made under clause ( 1 ), the rules of procedure and standing orders in force immediately before the commencement of this Constitution with respect to the Legislature for the corresponding Province shall have effect in relation to the Legislature of the State subject to such modifications and adaptations as may be made therein by the Speaker of the Legislative Assembly, or the Chairman of the Legislative Council, as the case may be
(3) In a State having a Legislative Council the Governor, after consultation with the Speaker of the Legislative Assembly and the Chairman of the legislative Council, may make rules as to the procedure with respect to communications between the two Houses