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Citedby 2 docs
State Of Punjab vs Sat Pal Dang & Ors on 30 July, 1968
D. Jayaraman vs Govt. Of Tamil Nadu And Anr. on 21 July, 1986

[Article 189] [Constitution]
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Central Government Act
Article 189(4) in The Constitution Of India 1949
(4) If at any time during a meeting of the Legislative Assembly or the Legislative council of a State there is no quorum, it shall be the duty of the Speaker or Chairman, or person acting as such, either to adjourn the House or to suspend the meeting until there is a quorum Disqualifications of Members