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Citedby 3 docs
State Of U.P. & Another vs Girish Bihari on 14 February, 1997
Surat Singh Yadav vs Sudama Prasad Goswami And Anr. on 1 December, 1964
Emperor vs Rustom Ardeshir Banaji on 7 October, 1947

[Article 156] [Constitution]
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Central Government Act
Article 156(2) in The Constitution Of India 1949
(2) The Governor may, by writing under his hand addressed to the President, resign his office