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Citedby 4 docs
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[Article 61(2)] [Article 61] [Constitution]
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Central Government Act
Article 61(2)(a) in The Constitution Of India 1949
(a) the proposal to prefer such charge is contained in a resolution which has been moved after at least fourteen days notice in writing signed by not less than one fourth of the total number of members of the House has been given of their intention to move the resolution, and