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State Of Bihar & Anr vs Bal Mukund Sah & Ors on 14 March, 2000

[Article 320] [Constitution]
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Central Government Act
Article 320(4) in The Constitution Of India 1949
(4) Nothing in clause ( 3 ) shall require a Public Service Commission to be consulted as respects the manner in which any provision referred to in clause ( 4 ) of Article 16 may be made or as respects the manner in which effect maybe given to the provisions of Article 335