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Constituent Assembly Debates On 29 December, 1948
Constituent Assembly Debates On 28 December, 1948 Part Ii
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[Constitution]
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Central Government Act
Article 67 in The Constitution Of India 1949
67. Term of office of Vice President The Vice President shall hold office for a term of five years from the date on which he enters upon his office: Provided that
(a) a Vice President may, by writing under his hand addressed to the President, resign his office;
(b) a Vice President may be removed from his office by a resolution of the council of States passed by a majority of all the then members of the council and agreed to by the House of the People; but no resolution for the purpose of this clause shall be moved unless at least fourteen days notice has been given of the intention to move the reso
(c) a Vice President shall, notwithstanding the expiration of his term, continue to hold office until his successor enters upon his office