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Citedby 7 docs - [View All]
People'S Union For Civil ... vs Union Of India & Anr on 18 January, 2005
The State Of Karnataka vs Sri A R Infant I.P.S-Karnataka on 28 May, 2012
Madhu Kishwar & Ors. Etc vs State Of Bihar & Ors on 17 April, 1996
State vs H.E on 25 August, 2011
Chief Commissioner Of Income Tax ... vs The State Of Bihar & Ors on 2 February, 2012

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[Complete Act]
Central Government Act
Section 7 in The Protection of Human Rights Act, 1993
7. Member to act as Chairperson or to discharge his functions in certain circumstances.—
(1) In the event of the occurrence of any vacancy in the office of the Chairperson by reason of his death, resignation or otherwise, the President may, by notification, authorise one of the Members to act as the Chairperson until the appointment of a new Chairperson to fill such vacancy.
(2) When the Chairperson is unable to discharge his functions owing to absence on leave or otherwise, such one of the Members as the President may, by notification, authorise in this behalf, shall discharge the functions of the Chairperson until the date on which the Chairperson resumes his duties.