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Citedby 12 docs - [View All]
State Of Mysore vs R. V. Bidap on 3 September, 1973
Dhirendra Krishna Biswas vs Corporation Of Calcutta And Ors. on 4 June, 1965
Sri Upendra Das vs State Of Orissa And Anr. on 24 November, 1969
Shri I.D. Kaushik vs The State Of Haryana And Ors. on 12 October, 1994
Ref. By The President Under ... vs In Respect Of Shri Ravinder Pal ... on 13 January, 2003

[Article 316] [Constitution]
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Central Government Act
Article 316(2) in The Constitution Of India 1949
(2) A member of a Public Service Commission shall hold office for a term of six years from the date on which he enters upon his office or until he attains, in the case of the Union Commission, the age of sixty five years, and in the case of a State Commission or a Joint Commission, the age of sixty two years, whichever is earlier: Provided that
(a) a member of a Public Service Commission may, by writing under his hand addressed, in the case of the Union Commission or a Joint Commission, to the President, and in the case of a State Commission, to the Governor of the State, resign his office;
(b) a member of a Public Service Commission may be removed from his office in the manner provided in clause ( 1 ) or clause ( 3 ) of Article 317