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[Article 11] [Constitution]
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Central Government Act
Article 11(b) in The Constitution Of India 1949
(b) actual service includes
(i) time spent by a Judge on duty as a Judge or in the performance of such other functions as he may at the request of the President undertake to discharge;
(ii) vacations, excluding any time during which the Judge is absent on leave; and
(iii) joining time on transfer from a High Court to the Supreme Court or from one High Court to another PART E PROVISIONS AS TO THE COMPTROLLER AND AUDITOR GENERAL OF INDIA