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Citedby 4 docs
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Sauren Arvind Vakil, Ahmedabad vs Assessee

[Article 56] [Constitution]
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Central Government Act
Article 56(2) in The Constitution Of India 1949
(2) Any resignation addressed to the Vice President under clause (a) of the proviso to clause ( 1 ) shall forthwith be communicated by him to the Speaker of the House of the People