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Dalsukhbhai Keshavlal vs National Institute Of Design on 7 July, 2000

[Article 66] [Constitution]
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Central Government Act
Article 66(3) in The Constitution Of India 1949
(3) No person shall be eligible for election as Vice President unless he
(a) is a citizen of India;
(b) has completed the age of thirty five years;
(c) is qualified for election as a member of the Council of States