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Reservation of posts in recruitments by Central Educational Institutions.

(1) Notwithstanding anything in any other law for the time being in force, there shall be reservation of posts in direct recruitment out of the sanctioned strength in teachers' cadre in a Central Educational Institution to the extent and in the manner as may be specified by the Central Government by notification in the Official Gazette.

(2) For the purpose of reservation of posts, a Central Educational Institution shall be regarded as one unit.



Central Educational Institutions (Reservation in Teachers Cadre) Act, 2019 Back




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