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45. Duties of Chief Minister as respects the furnishing of information to the Lieutenant Governor, etc.-

It shall be the duty of the Chief Minister-

(a) to communicate to the Lieutenant Governor all decisions of the Council of Ministers relating to the administration of the affairs of the Capital and proposals for legislation;

(b) to furnish such information relating to the administration of the affairs of the Capital and proposals for legislation as Lieutenant Governor may call for; and

(c) if the Lieutenant Governor so requires, to submit for the consideration of the Council of Ministers any matter on which a decision has been taken by a Minister but which has not been considered by the Council.



Government of National Capital Territory of Delhi Act, 1991 Back




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