Main Search Premium Members Advanced Search Disclaimer
Citedby 8 docs - [View All]
Namdeorao Madhavrao Thakre vs Dulaji Sitaram Patil on 20 March, 1968
Sub-Committee On Judicial ... vs Union Of India And Ors., Etc on 29 October, 1991
Institution Of Andhra ... vs T. Rama Suhba Reddy & Anr. Etc. Etc on 13 December, 1996
Shyam Lal Rawat vs Ram Lal And Ors. on 18 November, 1985
K. Anandan Nambiar And Another vs Chief Secretary, Government Of ... on 27 October, 1965

[Article 100] [Constitution]
User Queries
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 100(1) in The Constitution Of India 1949
(1) Save as otherwise provided in this Constitution, all questions at any sitting of either House or joint sitting of the Houses shall be determined by a majority of votes of the members present and voting, other than the Speaker or person acting as Chairman or Speaker The Chairman or Speaker, or person acting as such, shall not vote in the first instance, but shall have and exercise a casting vote in the case of an equality of votes