Main Search Premium Members Advanced Search Disclaimer
Cites 1 docs
Constituent Assembly Debates On 19 May, 1949 Part I
Citedby 190 docs - [View All]
Manohar Lal Sharma And Ors vs Haryana State Industrial And ... on 29 January, 2015
Kaliprasanna Sinha And Ors. vs Haripada Ghosh Hajra And Ors. on 25 March, 1930
Bennet Coleman And Co. vs Union Of India And Ors. on 13 March, 1973
Ekawari And Ors. vs Jadunandan Kamat And Ors. on 31 October, 1972
Bennet Coleman And Co. And Mauli ... vs Union Of India (Uoi) And Ors. on 12 March, 1973

[Constitution]
User Queries
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 95 in The Constitution Of India 1949
95. Power of the Deputy Speaker or other person to perform the duties of the office of, or to act as, Speaker
(1) While the office of Speaker is vacant, the duties of the office shall be performed by the Deputy Speaker or, if the office of Deputy Speaker is also vacant, by such member of the House of the People as the President may appoint for the purpose
(2) During the absence of the Speaker from any sitting of the House of the People the Deputy Speaker or, if he is also absent, such person as may be determined by the rules of procedure of the House, or, if no such person is present, such other person as may be determined by the House, shall act as Speaker