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Citedby 3 docs
In Re: Mandalapu Paddayya And Ors. vs Unknown on 11 August, 1950
Chiddu vs The State on 26 April, 1951
W.H. King vs Emperor on 10 April, 1950

[Article 184] [Constitution]
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Central Government Act
Article 184(1) in The Constitution Of India 1949
(1) While the office of Chairman is vacant, the duties of the office shall be performed by the Deputy Chairman or, if the office of Deputy Chairman is also vacant, by such member of the council as the Governor may appoint for the purpose