AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Odisha Municipal Engineering Service (Recruitment and Conditions of Service) Rules, 2016

11. Procedure for Selection by the Committee:-

(1) The Committee shall meet at least once in a year preferably in the month of January to prepare a list of officers, as are held by them suitable for promotion to the next higher grade taking into account the existing vacancies and the anticipated vacancies of the year.

(2) The Committee while considering the cases of suitable officers and preparation of the list shall follow the provisions of-

(a) The Odisha Civil Services (Zone of Consideration for Promotion) Rules, 1988.

(b) The Odisha Civil Services (Criteria for Promotion) Rules, 1992.

(c) The Odisha Civil Services (Criteria for Selection for Appointment including Promotion) Rules, 2003.

(d) The Odisha Reservation of Vacancies in Posts and Services (for Scheduled Castes and Scheduled Tribes) Act, 1975 and the rules made thereunder, wherever applicable.

(e) The recommendations of the Committee shall be placed before Government for approval.

(f) The recommendations of the committee shall be referred to the Commission for concurrence along with a list of all eligible candidates, including those who has not been recommended together with the service particulars relating to their academic qualification, teaching experience, research and field experience, if any.

The commission shall consider the list along with the service particulars received under sub-rule (1) and shall furnish its recommendations to the Government.





Odisha Municipal Engineering Service (Recruitment and Conditions of Service) Rules, 2016 Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys