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Sri Konathala Venkata Ramana And ... vs State Of Andhra Pradesh And Anr. on 24 October, 1968
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[Article 65] [Constitution]
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Central Government Act
Article 65(2) in The Constitution Of India 1949
(2) When the President is unable to discharge his functions owing to absence, illness or any other cause, the Vice President shall discharge his functions until the date on which the President resumes his duties