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Inamdars Of Sulhnagar Colony And ... vs Government Of Andhra Pradesh And ... on 16 March, 1961

[Article 61] [Constitution]
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Central Government Act
Article 61(3) in The Constitution Of India 1949
(3) When a charge has been so preferred by either House of Parliament, the other House shall investigate the charge or cause the charge to be investigated and the President shall have the right to appear and to be represented as such investigation