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Citedby 2 docs
State Of Mysore vs R. V. Bidap on 3 September, 1973
In Re vs Mehar Singh Saini,Chairman Hpsc & ... on 12 November, 2010

[Article 317] [Constitution]
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Central Government Act
Article 317(3) in The Constitution Of India 1949
(3) Notwithstanding anything in clause ( 1 ), the President may by order remove from office the Chairman or any other member of a Public Service Commission if the Chairman or such other member, as the case may be,
(a) is adjudged an insolvent; or
(b) engages during his term of office in any paid employment outside the duties of his office; or
(c) is, in the opinion of the President, unfit to continue in office by reason of infirmity of mind or body