Constitution of India, 1950 – Article 142 – Rajasthan Civil Services (Absorption of Ex-servicemen) Rules, 1988 – Rule 6B – A candidate who is not eligible on the last date of submission of application cannot be treated to be eligible in the category of Ex-servicemen when the writ petitioners were in active service on the last date of submission of application forms

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   
SHARE