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Report No. 118

Disqualifications

2.7. Most of the States have prescribed positive disqualifications which would make intending candidates ineligible for entry into subordinate judicial service. It is not necessary to refer to them in detail except saying that very recently the Supreme Court of India has held that past political affiliations by themselves do not disqualify a person from entering the service if he is otherwise qualified.1

1. State of Madhya Pradesh v. Ramashankar Raghuvanshi, (1983) 2 SCC 145.



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