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Citedby 4 docs
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[Article 171(3)] [Article 171] [Constitution]
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Central Government Act
Article 171(3)(b) in The Constitution Of India 1949
(b) as nearly as may be, one twelfth shall be elected by electorates consisting of persons residing in the State who have been for at least three years graduates of any university in the territory of India or have been for at least three years in possession of qualifications prescribed by or under any law made by Parliament as equivalent to that of a graduate of any such university;