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[Article 3(a)] [Article 3] [Constitution]
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Central Government Act
Article 3(a)(ii) in The Constitution Of India 1949
(ii) that he has voted or abstained from voting in such House contrary to any direction issued by such party or by any person or authority authorised by it in that behalf without obtaining the prior permission of such party, person or authority and such voting or abstention has not been condoned by such party, person or authority within fifteen days from the date of such voting or abstention; and