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Himachal Pradesh High Court: Timeline Cannot be Imposed on Speakers to Decide Resignations of MLAs - (19 Jun 2024)

CIVIL

Himachal Pradesh High Court has held that no timeframe can be fixed by the Constitutional Court for the Speaker to decide the issue of resignation tendered by members of the Legislative Assembly/Vidhan Sabha, if any, brought before him.

Tags : HIMACHAL PRADESH HIGH COURT   CONSTITUTIONAL COURT   RESIGNATION   LEGISLATIVE ASSEMBLY  

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