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Cites 3 docs
Constituent Assembly Debates On 19 May, 1949 Part I
Constituent Assembly Debates On 17 November, 1949
Constituent Assembly Debates On 30 July, 1949 Part I
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[Constitution]
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Central Government Act
Article 90 in The Constitution Of India 1949
90. Vacation and resignation of, and removal from, the office of Deputy Chairman A member holding office as Deputy chairman of the Council of States
(a) shall vacate his office if he cease to be a member of the Council;
(b) may at any time, by writing under his hand addressed to the Chairman, resign his office; and
(c) may be removed from his office by a resolution of the Council passed by a majority of all the then members of the Council: Provided that no resolution for the purpose of clause (c) shall be moved unless at least fourteen days notice has been given of the intention to move the resolution