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[Article 8] [Constitution]
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Central Government Act
Article 8(b) in The Constitution Of India 1949
(b) the report which the leader of a legislature party in relation to a member of a House shall furnish with regard to any condonation of the nature referred to in clause (b) of sub paragraph ( 1 ) of paragraph 2 in respect of such member, the time within which and the authority to whom such report shall be furnished;