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Jindal Stainless Ltd.& Anr vs State Of Haryana & Ors on 11 November, 2016

[Article 92] [Constitution]
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Central Government Act
Article 92(2) in The Constitution Of India 1949
(2) The Chairman shall have the right to speak in, and otherwise to take part in proceedings of, the Council of States while any resolution for the removal of the Vice President from his office is under consideration in the Council, but, notwithstanding anything in Article 100, shall not be entitled to vote at all on such resolution or on any other matter during such proceedings