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Citedby 3 docs
Consumer Education & Research ... vs Union Of India & Ors on 24 August, 2009
Prabuddha Nagrik Chetna Manch ... vs Union Of India Thru. Secy. Deptt. ... on 13 July, 2015
Raja John Bunch vs Union Of India Thru' Secy. & 2 ... on 28 April, 2014

[Article 101(3)] [Article 101] [Constitution]
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Central Government Act
Article 101(3)(b) in The Constitution Of India 1949
(b) resigns his seat by writing under his hand addressed to the Chairman or the Speaker, as the as may be, and his resignation is accepted by the chairman or the Speaker, as the case may be, his seat shall thereupon become vacant: Provided that in the case of any resignation referred to in sub clause (b), if from information received or otherwise and after making such inquiry as he thinks fit, the chairman or the Speaker, as the case may be, is satisfied that such resignation is not voluntary or genuine, he shall not accept such resignation