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Report No. 19

Chapter II

The Office of the Administrator-General

3. Appointment of Administrator-General.-

(1) The State Government shall appoint an Administrator-General for the State:

Provided that nothing herein contained shall be deemed to bar the appointment of the same person as Administrator-General for two or more States.

(2) No person shall be appointed to the office of Administrator-General unless he-

(a) has for at least seven years been an advocate; or

(b) has for at least seven years been an attorney of a High Court; or

(c) has for at least ten years been a member of the judicial service of a State; or

(d) has for at least five years held the office of Deputy Administrator-General.

[Section 3]



Administrator-Generals Act, 1913 Back




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