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A.J. Faridi And Anr. vs Chairman, U.P. Legislative ... on 11 July, 1962

[Article 185] [Constitution]
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Central Government Act
Article 185(1) in The Constitution Of India 1949
(1) At any sitting of the Legislative Council, while any resolution for the removal of the chairman from his office is under consideration, the Chairman, or while any resolution for the removal of the Deputy Chairman from his office is under consideration, the Deputy chairman, shall not, though he is present, preside, and the provisions of clause ( 2 ) of Article 184 shall apply in relation to every such sitting as they apply in relation to a sitting from which the Chairman or, as the case may be, the Deputy Chairman is absent