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Citedby 7 docs - [View All]
Dhirendra Krishna Biswas vs Corporation Of Calcutta And Ors. on 4 June, 1965
State Of Mysore vs R. V. Bidap on 3 September, 1973
Bihar Public Service Commission ... vs Dr Shiv Jatan Thakur And Ors on 22 July, 1994
Sugan Chand vs The State Of Raj. And Ors. on 2 April, 1995
John vs Chief Justice on 8 February, 2002

[Article 316] [Constitution]
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Central Government Act
Article 316(3) in The Constitution Of India 1949
(3) A person who holds office as a member of a Public Service Commission shall, on the expiration of his term of office, be ineligible for re appointment to that office