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Citedby 5 docs
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[Article 319] [Constitution]
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Central Government Act
Article 319(b) in The Constitution Of India 1949
(b) the Chairman of a State Public Service Commission shall be eligible for appointment as the Chairman or any other member of the Union Public Service Commission or as the Chairman of any other State Public Service Commission, but not for any other employment either under the Government of India or under the Government of a State;