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Citedby 2 docs
In Re: Presidential Poll vs Unknown on 5 June, 1974
Gujarat Pradesh Panchayat ... vs State Election Commission And ... on 29 September, 2005

[Article 71] [Constitution]
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Central Government Act
Article 71(4) in The Constitution Of India 1949
(4) The election of a person as President or Vice President shall not be called in question on the ground of the existence of any vacancy for whatever reason among the members of the electoral college electing him