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[Article 4] [Constitution]
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Central Government Act
Article 4(3) in The Constitution Of India 1949
(3) The Governor may make rules prescribing or regulating, as the case may be,
(a) the number of members of the Council, the mode of their appointment and the appointment of the Chairman of the Council and of the officers and servants thereof,
(b) the conduct of its meetings and its procedure in general; and
(c) all other incidental matters