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Citedby 5 docs
In Re: Kalyanam Veerabhadrayya vs Unknown on 10 October, 1949
I. C. Golaknath & Ors vs State Of Punjab & Anrs.(With ... on 27 February, 1967
Kanai Lal Paul And Ishwari Lal And ... vs The Province Of Bihar on 23 March, 1949
In Re: Kalyanam Veerabhadrayya vs Unknown on 10 October, 1949
I.C. Golak Nath And Ors. vs State Of Punjab And Anr. on 27 February, 1967

[Article 92] [Constitution]
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Central Government Act
Article 92(1) in The Constitution Of India 1949
(1) At any sitting of the Council of States, while any resolution for the removal of the Vice President from his office is under consideration, the Chairman, or while any resolution for the removal of the Deputy Chairman from his office is under consideration, the Deputy Chairman, shall not, though he is present, preside, and the provisions of clause ( 2 ) of Article 91 shall apply in relation to every such sitting as they apply in relation to a sitting from which the chairman, or, as the case may be, the Deputy Chairman, is absent