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Citedby 6 docs - [View All]
Jai Singh Rathi And Ors. vs State Of Haryana Through The Chief ... on 28 April, 1969
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Surat Singh Yadav vs Sudama Prasad Goswami And Anr. on 1 December, 1964
D.S. Awasthi And Ors. vs Virendra Swaroop on 19 May, 1975
K.A. Mathialagan vs P. Srinivasan And Ors. on 27 February, 1973

[Article 189] [Constitution]
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Central Government Act
Article 189(1) in The Constitution Of India 1949
(1) Save as otherwise provided in this Constitution, all questions at any sitting of a House of the legislature of a State shall be determined by a majority of votes of the members present and voting, other than the Speaker or Chairman, or person acting as such The Speaker or Chairman, or person acting as such, shall not vote in the first instance, but shall have and exercise a casting vote in the case of an equality of votes