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[Article 56] [Constitution]
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Central Government Act
Article 56(1) in The Constitution Of India 1949
(1) The President shall hold office for a term of five years from the date on which he enters upon his office: Provided that
(a) the President may, by writing under his hand addressed to the Vice President, resign his office;
(b) the President may, for violation of the constitution, be removed from office by impeachment in the manner provided in Article 61:
(c) the President shall, notwithstanding the expiration of his term, continue to hold office until his successor enters upon his office