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The Andhra Pradesh reorganization Act, 2014


82. Provision for employees of Public Sector Undertakings, etc.

On and from the appointed day, the employees of State Public Sector Undertakings, corporations and other autonomous bodies shall continue to function in such undertaking, corporation or autonomous bodies for a period of one year and during this period the corporate body concerned shall determine the modalities for distributing the personnel between the two successor States.



The Andhra Pradesh reorganization Act, 2014 Back




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