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Citedby 3 docs
Consumer Education & Research ... vs Union Of India & Ors on 24 August, 2009
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Jayantilal Amrit Lal Shodhan vs F.N. Rana And Others on 5 November, 1963

[Article 101] [Constitution]
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Central Government Act
Article 101(2) in The Constitution Of India 1949
(2) No person shall be a member both of Parliament and of a House of the Legislature of a State and if a person is chosen a member both of Parliament and of a House of the Legislature of a State, then, at the expiration of such period as may be specified in rules made by the President, that persons seat in Parliament shall become vacant, unless he has previously resigned his seat in the Legislature of the State