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Odisha Municipal Services (General) Rules, 2016

26. Joining of the Existing Employees in the Municipal Services:-

(1) The services of the existing employees under the Corporation Service, LFS and services other than LFS shall not be affected by recruitment to the proposed municipal services.

(2) The post of an Officer or employee will cease to exist after retirement or demise of the incumbent. The present Corporation Service, LFS and services other than LFS cadres shall become 'dying cadres' and no recruitment will be made to fill up the existing and future vacancy.

(3) The interested Officers and employees can opt to join the Odisha Municipal Services at appropriate levels with their pay being protected:

Provided that they have,-

(i) the requisite qualification and skill; and

(ii) qualified in a screening test to be conducted by the Municipal Service Recruitment Board constituted under rule 14.

(4) No promotional posts shall be kept reserved in their parent cadre for those who do not opt to migrate to the new Municipal Cadre and for those existing employees who are found unsuitable for absorption.

(5) Most of the functions supposed to be carried out by the personnel like sweeping and cleaning shall be outsourced and the procedure for outsourcing shall be as decided by the Government.





Odisha Municipal Services (General) Rules, 2016 Back






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