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Citedby 4 docs
Government Of Andhra Pradesh And ... vs A. Suryanarayanarao And Ors. Etc on 12 September, 1991
M. Shyam Sunder And Ors. vs Government Of A.P. And Ors. on 24 August, 2001
Vignana Educational Foundation vs Ntr University Of Health Sciences ... on 7 February, 2003
Dr. N. Ram Gopal vs Executive Officer, Tirumala ... on 20 September, 2005

[Article 371D] [Constitution]
Central Government Act
Article 371D(2) in The Constitution Of India 1949
(2) An order made under clause ( 1 ) may, in particular,
(a) require the state Government to organise any class or classes of posts in a civil service of, or any classes of civil post of state and allot in accordance with such principal and procedure as may be specified in the order the persons holding such post to the local cadres so organised;
(b) specify any part or parts of the state which shall be regarded as the local area
(i) for direct recruitment to posts in any local cadre (whether organised in pursuance of an order under this article or constituted otherwise) under the State Government;
(ii) for direct recruitment to posts in any cadre under any local authority within the State; and
(iii) for the purposes of admission to any University within the State or to any other educational institution which is subject to the control of the State Government;
(c) specify the extent to which, the manner in which and the conditions subject to which, preference or reservation shall be given or made
(i) in the matter of direct recruitment to posts in any such cadre referred to in sub clause (b) as may be specified in this behalf in the order;
(ii) in the matter of admission to any such University or other educational institution referred to in sub clause (b) as may be specified in this behalf in the order, to or in favour of candidates who have resided or studied for any period specified in the order in the local area in respect of such cadre, University or other educational institution, as the case may be