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Citedby 1 docs
A.J. Faridi And Anr. vs Chairman, U.P. Legislative ... on 11 July, 1962

[Article 90] [Constitution]
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Central Government Act
Article 90(c) in The Constitution Of India 1949
(c) may be removed from his office by a resolution of the Council passed by a majority of all the then members of the Council: Provided that no resolution for the purpose of clause (c) shall be moved unless at least fourteen days notice has been given of the intention to move the resolution