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Ref. By The President Under ... vs In Respect Of Shri Ravinder Pal ... on 13 January, 2003

[Article 316(2)] [Article 316] [Constitution]
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Central Government Act
Article 316(2)(a) in The Constitution Of India 1949
(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;