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Citedby 183 docs - [View All]
Vikram Singh And Anr. vs State Of Rajasthan And Ors. on 6 March, 2002
Sajjansingh vs The State Of Raj. And Two Ors. on 20 January, 1979
Kamla Prasad Khetan vs The Union Of India(And Connected ... on 1 May, 1957
Murarilal Mahabir Prasad & Ors vs Shri B. R. Vad & Ors on 5 September, 1975
Katradagga Lakhminadharao Naidu vs Special Officer, Rent Reduction, ... on 23 February, 1960

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Central Government Act
Section 15 in The General Clauses Act, 1897
15 Power to appoint to include power to appoint ex officio. —Where, by any 27 [Central Act] or Regulation, a power to appoint any person to fill any office or execute any function is conferred, then, unless it is otherwise expressly provided, any such appointment, if it is made after the commencement of this Act, may be made either by name or by virtue of office.