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Jayantilal Amrit Lal Shodhan vs F.N. Rana And Others on 5 November, 1963

[Article 118] [Constitution]
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Central Government Act
Article 118(3) in The Constitution Of India 1949
(3) The President, after consultation with the Chairman of the Council of States and the Speaker of the House of the People, may make rules as to the procedure with respect to joint sittings of, and communications between, the two Houses