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Citedby 2 docs
Pcs Finance Pvt.Ltd.,, Pune vs Assessee
K. Puttaswamy vs State Of Karnataka on 22 July, 1994

[Article 89] [Constitution]
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Central Government Act
Article 89(2) in The Constitution Of India 1949
(2) The council of States shall, as soon as may be, choose a member of the council to be Deputy an thereof and, so often as the office of Deputy Chairman becomes vacant, the council shall choose another member to be Deputy chairman thereof