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[Article 176] [Constitution]
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Central Government Act
Article 176(1) in The Constitution Of India 1949
(1) At the commencement of the first session after each general election to the Legislative Assembly and at the commencement of the first session of each year, the Governor shall address the Legislative Assembly or, in the case of a State having a Legislative Council, both House assembled together and inform the Legislature of the causes of its summons