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Constituent Assembly Debates On 27 December, 1948 Part Ii
Constituent Assembly Debates On 16 November, 1949
Constituent Assembly Debates On 27 December, 1948 Part I
Constituent Assembly Debates On 14 November, 1949
Constituent Assembly Debates On 14 October, 1949 Part Ii
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Central Government Act
Article 59 in The Constitution Of India 1949
59. Conditions of Presidents office
(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
(2) The President shall not hold any other office of profit
(3) The President shall be entitled without payment of rent to the use of his official residences and shall be also entitled to such emoluments, allowances and privileges as may be determined by Parliament by law and, until provision in that behalf is so made, such emoluments, allowances and privileges as are specified in the Second Schedule
(4) The emoluments and allowances of the President shall ot be diminished during his term of office