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[Constitution]
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Central Government Act
Article 243V in The Constitution Of India 1949
243V. Disqualifications for membership
(1) A person shall be disqualified for being chosen as, and for being a member of a Municipality
(a) if he is so disqualified by or under any law for the time being in force for the purposes of elections to the Legislature of the State concerned: Provided that no person shall be disqualified on the ground that he is less than twenty five years of age, if he has attained the age, of twenty one years;
(b) if he is so disqualified by or under any law made by the Legislature of the State
(2) If any question arises as to whether a member of a Municipality has become subject to any of the disqualifications mentioned in clause ( 1 ), the question shall be referred for the decision of such authority and in such manner as the Legislature of a State may, by law, provide