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Odisha Municipal Services (General) Rules, 2016

25. Grounds of Disqualification of Candidates:-

(1) No candidate who is or has been declared by the Director, municipal Administration to be guilty of, -

(a) Obtaining support for his/her candidature by any means; or

(b) Impersonation; or

(c) Procuring impersonation by any person; or

(d) Submitting fabricated documents or documents which have been tampered with; or

(e) making statements which are incorrect or false or suppressing material information; or

(f) resorting to any other irregular or improper means in connection with his candidature for the examination; or

(g) using unfair means during the examination; or

(h) writing irrelevant matter including obscene language or pornographic matter in the script(s); or

(i) misbehaving with the fellow examinees or the invigilators in any manner in the examination hall; or

(j) harassing or causing bodily harm to the staff employed/engaged by the Director, Municipal Administration for the conduct of the examination; or

(k) violating any of the instructions contained in the admission certificate; or

(l) attempting to commit or as the case may be, abetting to influence the Directorate of Municipal Administration of all or any of the acts specified in the foregoing clauses, shall be disqualified by the Director Municipal Administration from the examination for which he is a candidate; or he shall be debarred, either permanently or for a specified period by the Director Municipal Administration, from appearing in any such examination or selection and in case he is already in service under Government, his authorities shall be recommended to take disciplinary action under the rules applicable to him.

(2) No action under this rule shall be taken except after giving the candidate an opportunity of making such representation to the Director Municipal Administration or Government, as the case may be, in writing as he may wish to make in that behalf.





Odisha Municipal Services (General) Rules, 2016 Back






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