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Report No. 58

Service under Government

8.11. But the position changes in the case of a servant under the Government. In England, in respect of service under the Crown-civil as well as military- except where it is otherwise provided by statute, the Crown has the power to dismiss at pleasure.1-2 The tenure of service at pleasure applies to the Colonies also.3

1. (a) Shentin v. Smith, 1895 AC 229 (PC). (b)Gould v. Stuart, 1896 AC 575 (PC). (c) Dann v. Queen, (1896) 1 QB 116.

2. See also paras. 8.3 to 8.7, supra.

3. Denning v. Secretary of State for India-in-Council, (1920) 37 TLR 138 (PC).



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