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Nabam Rebia And Etc. Etc vs Deputy Speaker And Ors on 13 July, 2016

[Article 181] [Constitution]
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Central Government Act
Article 181(2) in The Constitution Of India 1949
(2) The Speaker shall have the right to speak in, and otherwise to take part in the proceedings of, the Legislative Assembly while any resolution for his removal from office is under consideration in the Assembly and shall, notwithstanding anything in Article 189, be entitled to vote only in the first instance on such resolution or on any other matter during such proceedings but not in the case of an quality of votes