Main Search Premium Members Advanced Search Disclaimer
Citedby 11 docs - [View All]
High Court Of Andhra Pradesh And ... vs V. S. Krishnamurthy And Ors on 4 August, 1978
Chief Justice Of A.P. & Anr vs L.V.A. Dikshitulu & Ors on 12 September, 1978
Ranga Reddy District Sarpanches' ... vs Government Of A.P. And Ors. on 29 January, 2004
Sakinala Hari Nath And Ors. vs State Of Andhra Pradesh And Ors. on 26 October, 1993
B. Ramesh vs University Of Health Sciences, ... on 6 December, 1989

[Article 371D] [Constitution]
User Queries
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 371D(3) in The Constitution Of India 1949
(3) The President may, by order, provide for the constitution of an Administrative Tribunal for the State of Andhra Pradesh to exercise such jurisdiction, powers and authority including any jurisdiction, power and authority which immediately before the commencement of the constitution (Thirty second Amendment) Act, 1973 , was exercisable by any court (other than the Supreme Court) or by any tribunal or other authority as may be specified in the order with respect to the following matters, namely:
(a) appointment, allotment or promotion to such class or classes of posts in any civil service of the State, or to such class or classes of civil posts under the State, or to such class or classes of posts under the control of any local authority within the State, as may be specified in the order;
(b) seniority of persons appointed, allotted or promoted to such class or classes of posts in any civil service of the State, or to such class or classes of civil posts under the State, or to such class or classes of posts under the control of any local authority within the State, as may be specified in the order;
(c) such other conditions of service of persons appointed, allotted or promoted to such class or classes of civil posts under the State or to such class or classes of posts under the control of any local authority within the State, as may be specified in the order