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Constituent Assembly Debates On 27 December, 1948 Part I
Constituent Assembly Debates On 13 October, 1949 Part Ii
Constituent Assembly Debates On 14 November, 1949
Constituent Assembly Debates On 18 May, 1949 Part Ii
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[Constitution]
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Central Government Act
Article 58 in The Constitution Of India 1949
58. Qualifications for election as President
(1) No person shall be eligible for election as President unless he
(a) is a citizen of India,
(b) has completed the age of thirty five years, and
(c) is qualified for election as a member of the House of the People
(2) A person shall not be eligible for election as President if he holds any office of profit under the or the Government of any State or under any local or other authority subject to the control of any of the said Governments Explanation For the purposes of this article, a person shall not be deemed to hold any office of profit by reason only that he is the President or Vice President of the Union or the Governor of any State or is a Minister either for the Union or for any State