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Odisha Municipal Services (General) Rules, 2016

2. Definitions:-

(1) In these rules, unless the context otherwise requires:-

(a) 'Act' means the Odisha Municipal Services Act, 2016;

(b) 'Appointed on probation' or 'Appointed on officiating basis' means appointed on trial, awaiting confirmation;

(c) 'Appointing Authority' means the authority empowered to make appointments under rule 7;

(d) 'Commissioner' means Commissioner of a Municipal Corporation;

(e) 'Deputy Commissioner' means Deputy Commissioner of a Municipal Corporation;

(f) 'District' means a Revenue District;

(g) 'Employee' or 'Municipal Employee' means officers and other personnel covered under these rules;

(h) 'Ex-Servicemen' means persons as defined in the Odisha Ex-Servicemen (Recruitment to State Civil Services and Posts) Rules, 1985;

(i) 'Joint Commissioner' means Joint Commissioner of a Municipal Corporation;

(j) 'LFS' means Odisha Local Fund Service and relates to the existing employees in the Municipalities and Notified Area Councils whose services are governed under the Odisha Local Fund Service Rules, 1975;

(k) 'Municipal Services or Municipal Cadre' means and includes 'all eight services as specified under section 3 of the Act;

(l) 'Officer' means personnel employed in administrative, executive or managerial capacity in Urban Local Bodies in Group-A and Group-B services;

(m) 'Personnel' means officers and employees recruited or absorbed under the Odisha Municipal Services Act, 2016 and rules made thereunder;

(n) 'Persons with Disabilities' means persons who have been granted with Disability Certificates by the Competent Authority as per provisions of the Persons with Disabilities (Equal Opportunities, Protection of Right and Full Participation) Odisha Rules, 2003;

(o) "Recruitment Rules" means recruitment rules to be framed for respective services constituted under section 3 of the Act;

(p) 'Scheduled Castes and Scheduled Tribes' shall have reference to the Scheduled Castes and Scheduled Tribes specified in the Constitution (Scheduled Castes) Order,1950 and the Constitution (Scheduled Tribe) Order,1950,as the case may be made under Article, 341 and 342 of the Constitution of India, respectively and as amended from time to time.

(q) 'SEBC' means the Socially and Educationally Backward Classes of citizens as defined in clause (a) of Section 2 of the Odisha State Commission for Backward Classes Act, 1993;

(r) 'Section' means a particular section of the Odisha Municipal Services Act, 2016;

(s) 'Selection' means selection in accordance with the provisions of the Odisha Municipal Services Act, 2016 and the rules made thereunder by the Commission or Service Selection Committee which may include the Odisha Municipal Services Recruitment Board;

(t) "Service" means the Odisha Municipal Service;

(u) 'Sportsperson' means persons who have been issued with identity card as Sportsperson by the Director, Sports as per Resolution No.24808/Gen., dated the 18th November, 1885 of General Administration Department;

(v) 'ULB' means 'Urban Local Body', i.e. Municipal Corporation or Municipality or Notified Area Council (NAC) in the State of Odisha; and

(w) 'Year' means the Calendar Year.

(2) All other words and expressions used in these rules but not specifically defined shall, unless the context otherwise requires, have the same meaning as respectively assigned to them in the Odisha Municipal Services Act, 2016 or the Odisha Service Code.





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