Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
Thiru John & Anr vs Returning Officer & Ors on 12 April, 1977
Purno Agitok Sangma vs Pranab Mukherjee on 5 December, 2012
Purno Agitok Sangma vs Pranab Mukherjee on 11 December, 2012
Ranga Reddy District Sarpanches' ... vs Government Of A.P. And Ors. on 29 January, 2004

[Article 84] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 84(b) in The Constitution Of India 1949
(b) is, in the case of a seat in the Council of States, not less than thirty years of age and, in the case of a seat in the House of the People, not less than twenty five years of age; and