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Citedby 7 docs - [View All]
The Municipality Of Anand vs State Of Bombay on 21 December, 1961
G. Narayanaswami Naidu vs Inspector Of Police, Mayavaram ... on 31 August, 1958
In Re: V. Venkataraman vs Unknown on 25 May, 1948
Ajoy Kumar Mukherjee vs Local Board Of Barpeta And Ors. on 8 June, 1959
Kandaswami Mudaliar vs The Province Of Madras And Anr. on 28 March, 1947

[Article 59] [Constitution]
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Central Government Act
Article 59(1) in The Constitution Of India 1949
(1) The President shall not be a member of either House of Parliament or of a House of the Legislature of any State, and if a member of either House of Parliament or of a House of the Legislature of any State be elected President, he shall be deemed to have vacated his seat in that House on the date on which he enters upon his office as President