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The Comptroller and Auditor-General's (Duties, Powers and Conditions of Service) Act, 1971

4. Term of office.-

The Comptroller and Auditor-General shall hold office for a term of six years from the date on which he assumes such office:

Provided that where he attains the age of sixty-five years before the expiry of the said term of six years, he shall vacate such office on the date on which he attains the said age:

Provided further that he may, at any time, by writing under his hand addressed to the President, resign his office.

Explanation.- For the purpose of this section, the term of six years in respect of the Comptroller and Auditor-General holding office immediately before the commencement of this Act, shall be computed from the date on which he had assumed office.



Comptroller and Auditor-Generals (Duties, Powers and Conditions of Service) Act, 1971 Back




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