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Citedby 7 docs - [View All]
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[Article 146] [Constitution]
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Central Government Act
Article 146(1) in The Constitution Of India 1949
(1) Appointments of officers and servants of the Supreme Court shall be made by the Chief Justice of India or such other Judge or officer of the Court as he may direct: Provided that the President may by rule require that in such cases as may be specified in the rule, no person not already attached to the Court shall be appointed to any office connected with the Court, save after consultation with the Union Public Service Commission