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Citedby 2 docs
Yitachu vs Union Of India (Uoi) And Ors. on 12 March, 2008
Shree Narain Sinha And Ors. vs University Of Bihar And Ors. on 15 March, 1965

[Article 189] [Constitution]
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Central Government Act
Article 189(2) in The Constitution Of India 1949
(2) A House of the Legislature of a State shall have power to act notwithstanding any vacancy in the membership thereof, and any proceedings in the legislature of a State shall be valid notwithstanding that it is discovered subsequently that some person who was not entitled so to do sat or voted or otherwise took part in the proceedings