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Citedby 1 docs
Roshan Lal And Ors. vs Emperor on 5 June, 1945

[Article 91] [Constitution]
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Central Government Act
Article 91(2) in The Constitution Of India 1949
(2) During the absence of the chairman from any sitting of the council of States the Deputy chairman, or, if he is also absent, such person as may be determined by the rules of procedure of the council, or, if no such person is present, such other person as may be determined by the council, shall act as Chairman