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Citedby 3 docs
All India Anna Dravida Munnetra ... vs The State Election Commissioner on 12 January, 2007
All India Anna Dravida Munnetra ... vs The State Election Commissioner on 12 January, 2007
Gujarat Pradesh Panchayat ... vs State Election Commission And ... on 29 September, 2005

[Article 243K] [Constitution]
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Central Government Act
Article 243K(2) in The Constitution Of India 1949
(2) Subject to the provisions of any law made by the Legislature of a State the conditions of service and tenure of office of the State Election Commissioner shall be such as the Governor may by rule determine: Provided that the State Election Commissioner shall not be removed from his office except in like manner and on the like ground as a Judge of a High Court and the conditions of service of the State Election Commissioner shall not be varied to his disadvantage after his appointment