Main Search Premium Members Advanced Search Disclaimer
Cites 1 docs
Constituent Assembly Debates On 2 June, 1949 Part Ii
Citedby 38 docs - [View All]
A.J. Faridi And Anr. vs Chairman, U.P. Legislative ... on 11 July, 1962
The State Of Maharashtra vs Narayanram Chetanram Chaudhary ... on 22 July, 1999
Mohammed Ajmal Mohammad vs The State Of Maharashtra on 21 February, 2011
Sri Sri Rathnamala Pattamahadevi vs Raiyats Of The Mandasa Zamindari on 16 September, 1932
Jagrano Kunwar & Ors vs Smt.Nirmala Devi & Ors on 10 February, 2011

[Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 185 in The Constitution Of India 1949
185. The Chairman or the Deputy Chairman not to preside while a resolution for his removal from office is under consideration
(1) At any sitting of the Legislative Council, while any resolution for the removal of the chairman from his office is under consideration, the Chairman, or while any resolution for the removal of the Deputy Chairman from his office is under consideration, the Deputy chairman, shall not, though he is present, preside, and the provisions of clause ( 2 ) of Article 184 shall apply in relation to every such sitting as they apply in relation to a sitting from which the Chairman or, as the case may be, the Deputy Chairman is absent
(2) The Chairman shall have the right to speak in, and otherwise to take part in the proceedings of, the Legislative Council while any resolution for his removal from office is under consideration in the Council and shall, notwithstanding anything in Article 189, be entitled to vote only in the first instance on such resolution or on any other matter during such proceedings but not in the case of an equality of votes