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Citedby 2 docs
Gyan Dutt vs State Of U.P. Thru Its Secy. Forest ... on 23 September, 2010
Civil Appeal To The Supreme Court On A Certificate Of Fitness

[Article 95] [Constitution]
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Central Government Act
Article 95(1) in The Constitution Of India 1949
(1) While the office of Speaker is vacant, the duties of the office shall be performed by the Deputy Speaker or, if the office of Deputy Speaker is also vacant, by such member of the House of the People as the President may appoint for the purpose