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[Article 191(1)] [Article 191] [Constitution]
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Central Government Act
Article 191(1)(e) in The Constitution Of India 1949
(e) if he is so disqualified by or under any law made by Parliament Explanation For the purposes of this clause, a person shall not be deemed to hold an office of profit under the Government of India or the Government of any State specified in the First Schedule by reason only that he is a Minister either for the Union or for such State