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Civil Writ Petition No.18906 Of ... vs The Punjab Vidhan Sabha on 31 October, 2012
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P.S.K.Singaravelu vs The Secretary

[Article 187] [Constitution]
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Central Government Act
Article 187(3) in The Constitution Of India 1949
(3) Until provision is made by the Legislature of the State under clause ( 2 ), the Governor may, after consultation with the Speaker of the Legislative Assembly or the Chairman of the Legislative Council, as the case may be, make rules regulating the recruitment, and the conditions of service of persons appointed, to the secretarial staff of the Assembly or the Council, and any rules so made shall have effect subject to the provisions of any law made under the said clause