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Citedby 3 docs
Gopal vs Union
Eih Limited And 5 Ors. vs Mashobra Resort Limited, The ... on 14 November, 2002
Indrakant Shankar Mambro vs Rosario Boventura Fernandes on 17 March, 2006

[Article 10(1)] [Article 10] [Constitution]
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Central Government Act
Article 10(1)(b) in The Constitution Of India 1949
(b) if he has, before such appointment, received in lieu of a portion of the pension due to him in respect of such previous service the commuted value thereof, by the amount of that portion of the pension, and