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Citedby 2 docs
K. Veeraswami vs Union Of India And Others on 25 July, 1991
Sarojini Ramaswami vs Union Of India & Ors on 27 August, 1992

[Article 67] [Constitution]
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Central Government Act
Article 67(b) in The Constitution Of India 1949
(b) a Vice President may be removed from his office by a resolution of the council of States passed by a majority of all the then members of the council and agreed to by the House of the People; but no resolution for the purpose of this clause shall be moved unless at least fourteen days notice has been given of the intention to move the reso