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Shree Narain Sinha And Ors. vs University Of Bihar And Ors. on 15 March, 1965

[Article 100] [Constitution]
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Central Government Act
Article 100(2) in The Constitution Of India 1949
(2) Either House of Parliament shall have power to act notwithstanding any vacancy in the membership thereof, and any proceedings in Parliament shall be valid notwithstanding that it is discovered subsequently that some person who was not entitled so to do sat or voted or otherwise took part in the proceedings