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Citedby 3 docs
Jai Shankar Prasad vs The State Of Bihar And Ors. on 16 January, 1992
Jai Shankar Prasad vs State Of Bihar And Ors on 19 March, 1993
Mx Of Bombay Indian Inhabitant vs M/S. Zy And Another on 3 April, 1997

[Article 317(3)] [Article 317] [Constitution]
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Central Government Act
Article 317(3)(c) in The Constitution Of India 1949
(c) is, in the opinion of the President, unfit to continue in office by reason of infirmity of mind or body