Main Search Premium Members Advanced Search Disclaimer
Citedby 18 docs - [View All]
K.Sridhar Kumar vs Union Of India on 16 December, 2010
Sarju Prasad Pandey And Ors. vs State Of U.P. And Ors. on 7 May, 1970
Mangal Singh & Anr vs Union Of India on 17 November, 1966
Nagendra Nath Singh vs State Of U.P. And Ors. on 10 February, 1982
Kuldip Nayar vs Union Of India & Ors on 22 August, 2006

[Article 171] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 171(3) in The Constitution Of India 1949
(3) Of the total number of members of the Legislative council of a State
(a) as nearly as may be, one third shall be elected by electorates consisting of members of municipalities, district boards and such other local authorities in the State as Parliament may by law specify;
(b) as nearly as may be, one twelfth shall be elected by electorates consisting of persons residing in the State who have been for at least three years graduates of any university in the territory of India or have been for at least three years in possession of qualifications prescribed by or under any law made by Parliament as equivalent to that of a graduate of any such university;
(c) as nearly as may be, one twelfth shall be elected by electorates consisting of persons who have been for at least three years engaged in teaching in such educational institutions within the State, not lower in standard than that of a secondary school, as may be prescribed by or under any law made by Parliament;
(d) as nearly as may be, one third shall be elected by the members of the Legislative Assembly of the State from amongst persons who are not members of the Assembly;
(e) the remainder shall be nominated by the Governor in accordance with the provisions of clause ( 5 )