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[Article 2(1)] [Article 2] [Constitution]
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Central Government Act
Article 2(1)(b) in The Constitution Of India 1949
(b) if he votes or abstains from voting in such House contrary to any direction issued by the political party to which he belongs or by any person or authority authorised by it in this behalf, without obtaining, in either case, the prior permission of such political party, person or authority and such voting or abstention has not been condoned by such political party, person or authority within fifteen days from the date of such voting or abstention Explanation For the purposes of this sub paragraph,