Main Search Premium Members Advanced Search Disclaimer
Citedby 18 docs - [View All]
M.G. Sharan And Ors. vs State Of Bihar And Ors. on 5 December, 1968
K. Sivaramakrishnan vs P. Arumugha Mudaliar, ... on 23 April, 1956
K. Sivaramakrishnan vs P. Arumugha Mudaliar, Inspector ... on 23 March, 1956
Tuhi Ram Sharma vs Prithvi Singh And Anr. on 28 October, 1970
The Goa Judicial Officers' ... vs The State Of Goa And Ors. on 20 June, 1995

[Article 320(3)] [Article 320] [Constitution]
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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 320(3)(b) in The Constitution Of India 1949
(b) on the principles to be followed in making appointments to civil services and posts and in making promotions and transfers from one service to another and on the suitability of candidates for such appointments, promotions or transfers;