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T.N.Seshan Chief Election ... vs Union Of India & Ors on 14 July, 1995

[Article 324] [Constitution]
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Central Government Act
Article 324(2) in The Constitution Of India 1949
(2) The Election Commission shall consist of the Chief Election Commissioner and such number of other Election Commissioners, if any, as the President may from time to time fix and the appointment of the Chief Election Commissioner and other Election Commissioners shall, subject to the provisions of any law made in that behalf by Parliament, be made by the President