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Citedby 11 docs - [View All]
The General Clauses Act
A. K. Roy, Etc vs Union Of India And Anr on 28 December, 1981
Sunil Kumar Tiwary & Anr vs The State Of Bihar & Ors on 15 January, 2009
Mr.Prashaanth Balasubramaniam vs The Union Of India on 13 June, 2014
Shri. Sanjeet Shukla vs The State Of Maharashtra And 3 Ors on 14 November, 2014

[Article 123] [Constitution]
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Central Government Act
Article 123(2) in The Constitution Of India 1949
(2) An Ordinance promulgated under this article shall have the same force and effect as an Act of Parliament, but every such Ordinance
(a) shall be laid before both House of Parliament and shall cease to operate at the expiration of six weeks from the reassemble of Parliament, or, if before the expiration of that period resolutions disapproving it are passed by both Houses, upon the passing of the second of those resolutions; and
(b) may be withdrawn at any time by the President Explanation Where the Houses of Parliament are summoned to reassemble on different dates, the period of six weeks shall be reckoned from the later of those dates for the purposes of this clause