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Citedby 3 docs
Bashiruddin Ashraf vs The State Of Bihar on 25 April, 1957
Tan Bug Taim vs Collector Of Bombay on 9 August, 1945
In Re: Presidential Poll vs Unknown on 5 June, 1974

[Article 65] [Constitution]
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Central Government Act
Article 65(1) in The Constitution Of India 1949
(1) In the event of the occurrence of any vacancy in the office of the President by reason of his death, resignation or removal, or otherwise, the Vice President shall act as President until the date on which a new President elected in accordance with the provisions of this Chapter to fill such vacancy enters upon his office