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2. Definitions.

In this Act, unless the context otherwise requires,

(a) recognised group" means,

(i) in relation to the Council of States, every party which has a strength of not less than fifteen members and not more than twenty-four members in the Council;

(ii) in relation to the House of the People, every party which has a strength of not less than thirty members and not more than fifty-four members in the House;

(b) "recognised party" means,

(i) in relation to the Council of States, every party which has a strength of not less than twenty-five members in the Council;

(ii) in relation to the House of the People, every party which has a strength of not less than fifty-five members in the House.]



Leaders and Chief Whips of Recognised Parties and Groups In Parliament (Facilities) Act, 1998 Back




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