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Citedby 4 docs
Rajasthan Legislative Assembly ... vs State Of Rajasthan And Ors. on 4 September, 1984
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D. Satyanarayana And Ors. vs Secretary To Government, ... on 8 November, 1996

[Article 187] [Constitution]
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Central Government Act
Article 187(1) in The Constitution Of India 1949
(1) The House or each House of the Legislature of a State shall have a separate secretarial staff: Provided that nothing in this clause shall, in the case of the Legislature of a State having a Legislative Council, be construed as preventing the creation of posts common to both Houses of such Legislature