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Citedby 2 docs
Namdeorao Madhavrao Thakre vs Dulaji Sitaram Patil on 20 March, 1968
Bhuri Nath And Ors. vs State Of J&K And Ors. on 10 January, 1997

[Article 61] [Constitution]
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Central Government Act
Article 61(2) in The Constitution Of India 1949
(2) No such charge shall be preferred unless
(a) the proposal to prefer such charge is contained in a resolution which has been moved after at least fourteen days notice in writing signed by not less than one fourth of the total number of members of the House has been given of their intention to move the resolution, and
(b) such resolution has been passed by a majority of not less than two thirds of the total membership of the House