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Facts In Brief As Unfolded From The ... vs Sheetla Sahai And on 2 February, 2016
Emperor vs Lumbhardhar Zutshi on 12 February, 1947

[Article 197] [Constitution]
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Central Government Act
Article 197(1) in The Constitution Of India 1949
(1) If after a Bill has been passed by the Legislative Assembly of a State having a Legislative Council and transmitted to the Legislative Council
(a) the Bill is rejected by the Council; or
(b) more than three months elapse from the date on which the Bill is laid before the Council without the Bill being passed by it; or
(c) the Bill is passed by the Council with amendments to which the Legislative Assembly does not agree; the Legislative Assembly may, subject to the rules regulating its procedure, pass the Bill again in the same or in any subsequent session with or without such amendments, if any, as have been made, suggested or agreed to by the Legislative Council and then transmit the Bill as so passed to the Legislative Council