Main Search Premium Members Advanced Search Disclaimer
Citedby 7 docs - [View All]
Sidharth Srivastava & Ors. Bharat ... vs Ravindra Pratap Singh & Ors on 5 June, 2003
State Of Uttaranchal And Ors. vs Sidharth Srivastava And Ors. ... on 5 June, 2003
Sidharth Srivastava & Ors. Bharat ... vs Ravindra Pratap Singh & Ors on 5 June, 2003
Surendra Prasad vs State Of Bihar And Ors. on 3 January, 2002
Babu Rao Allias P.B. Samant vs Union Of India And Ors on 17 December, 1987

[Article 315] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 315(2) in The Constitution Of India 1949
(2) Two or more States may agree that there shall be one Public Service Commission for that group of States, and if a resolution to that effect is passed by the House or, where there are two Houses, by each House of the Legislature of each of those States, Parliament may by law provide for the appointment of a Joint State Public Service Commission (referred to in this Chapter as Joint Commission) to serve the needs of those States