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[Article 243F(1)] [Article 243F] [Constitution]
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Central Government Act
Article 243F(1)(a) in The Constitution Of India 1949
(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 be is less than twenty five years of age, if he has attained the age of twenty one years;