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Surat Singh Yadav vs Sudama Prasad Goswami And Anr. on 1 December, 1964
Nabam Rebia And Etc. Etc vs Deputy Speaker And Ors on 13 July, 2016

[Article 179] [Constitution]
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Central Government Act
Article 179(b) in The Constitution Of India 1949
(b) may at any time by writing under his hand addressed, if such member is the Speaker, to the Deputy Speaker, and if such member is the Deputy Speaker, to the Speaker, resign his office; and Provided that no resolution for the purpose of clause (c) shall be moved unless at least fourteen days notice has been given of the intention to move the resolution: Provided further that, whenever the Assembly is dissolved, the Speaker shall not vacate his office until immediately before the first meeting of the Assembly after the dissolution