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Citedby 7 docs - [View All]
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[Article 91] [Constitution]
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Central Government Act
Article 91(1) in The Constitution Of India 1949
(1) While the office of Chairman is vacant, or during any period when the vice President is acting as, or discharging the functions of, President, 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 of States as the President may appoint for the purpose