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Citedby 3 docs
Gokaraju Rangaraju Etc vs State Of Andhra Pradesh on 15 April, 1981
Union Of India & Anr vs Charanjit S. Gill & Ors on 24 April, 2000
Gunvantlal Maganlal Pandya vs Pranabkumar Kamda Kinker ... on 23 December, 1982

[Article 71] [Constitution]
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Central Government Act
Article 71(2) in The Constitution Of India 1949
(2) If the election of a person as President or Vice President is declared void by the Supreme court, acts done by him in the exercise and performance of the powers and duties of the office of President or Vice President, as the case may be, on or before the date of the decision of the Supreme Court shall not be invalidated by reason of that declaration