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Citedby 49 docs - [View All]
In Re vs Mehar Singh Saini,Chairman Hpsc & ... on 12 November, 2010
U/A 317 (1) Of The Constitution Of ... vs R/O Dr.H.B.Mirdha,Chairman on 10 November, 2008
Dr (Smt) Mangala Sridhar vs The State Of Karnataka on 6 March, 2017
U/A 317(1) Of The Constitution Of ... vs In R/O: Smt. Sayalee Sanjeev ... on 17 May, 2007
In Re: Smt. Sayalee Sanjeev Joshi, ... vs Unknown on 17 May, 2007

[Article 317] [Constitution]
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Central Government Act
Article 317(1) in The Constitution Of India 1949
(1) Subject to the provisions of clause ( 3 ), the Chairman or any other member of a Public Service Commission shall only be removed from his office by order of the President on the ground of misbehaviour after the Supreme Court, on reference being made to it by the President, has, on inquiry held in accordance with the procedure prescribed in that behalf under Article 145, reported that the Chairman or such other member, as the case may be, ought on any such ground to be removed