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Karnataka Government Servants' (Medical Attendance) (Amendment) Rules, 2010
 


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OTHER BARE ACTS:-   |   Karnataka Government Servants' (Medical Attendance) (Amendment) Rules     |   Karnataka Government (Allocation of Business) (Third Amendment) Rules     |   Karnataka Excise Services (Recruitment) (Amendment) Rules     |   Karnataka Excise (Sale of Indian and Foreign Liquors) (Amendment) Rules     |   Karnataka Excise (Manufacture of Wine) (Second Amendment) Rules     |   Karnataka Excise (Manufacture of Wine) (First Amendment) Rules     |   Karnataka Excise (Manufacture of Wine) (First Amendment) Rules     |   Karnataka Excise (Lease of the Right of Retail Vend of Wine) (Amendment) Rules     |   Karnataka Excise (Lease of the Right of Retail Vend of Beer) (Amendment) Rules     |   Karnataka Electricity Regulatory Commission (State Advisory Committee) (Amendment) Regulations     |   Karnataka Electricity Regulatory Commission (Recruitment and Conditions of Service) (Amendment) Regulations     |   Karnataka Electricity Regulatory Commission (Chairman and Other Members, Remuneration, Allowance and Conditions of Service) (Amendment) Rules     |   Karnataka Electricity Regulatory Commission (Chairman and Other Members, Remuneration, Allowance and Conditions of Service) (Amendment) Rules     |   Karnataka Educational Institutions (Powers and Functions of Managing Committee and Powers and Duties of Secretary) Rules     |   Karnataka Educational Institutions (Change in the Governing Council or Change in the location of Private Educational Institutions) Rules     |   Karnataka Co-operative Societies (Second Amendment) Rules     |   Karnataka Co-operative Societies (Amendment) Rules     |   Karnataka Co-operative Societies (Amendment) Rules     |   Karnataka Civil Services (Third Amendment) Rules     |   Karnataka Civil Services (Direct Recruitment by Competitive Examinations and Selection) (General) (Amendment) Rule     |   Karnataka Civil Services (Deputation for Prosecution of Higher Studies and Training Leave to Group 'A' Officers) Rules     |   Karnataka Civil Services (Classification, Control and Appeal) (Amendment) Rules     |   Karnataka Cinemas (Regulation) (Amendment) Rules     |   Karnataka Administrative Tribunal (Salaries and Allowances and Conditions of Service of Chairman, Vice-Chairmen and Members) (Amendment) Rules     |   High Court of Karnataka Service (Conditions of Service and Recruitment) (Third Amendment) Rules     |   Karnataka Government Servants' (Medical Attendance) (Second Amendment) Rules     |   Karnataka Grant of Land in case of Constructions of Dwelling Houses in Occupied Land (Amendment) Rules     |   Karnataka High Court Administrative Expenditure (Amendment) Rules     |   Karnataka Judicial Officers (Medical Attendance) Rules     |   Karnataka Labour Welfare Fund (Amendment) Rules     |   Karnataka Legislature (Pensioners Re-imbursement of Travel Expenses by Railways) Rules     |   Karnataka Lokayukta (Amendment) Rules     |   Karnataka Medical Education Department (Deputation of In-Service Candidates to Post-Graduate Super Specialty Courses) (Amendment) Rules     |   Karnataka Minor Mineral Concession (Amendment) Rules     |   Karnataka Minor Mineral Concession (Amendment) Rules     |   Karnataka Motor Vehicles (Amendment) Rules     |   Karnataka Motor Vehicles (First Amendment) Rules     |   Karnataka Motor Vehicles (Second Amendment) Rules     |   Karnataka Municipal Corporations (Recovery of Improvement Expenses) (Amendment) Rules     |   Karnataka Municipal Corporations (Recovery of Improvement Expenses) Rules     |   Karnataka Private Medical Establishments (Amendment) Rules     |   Karnataka Private Security Agencies Rules     |   Karnataka Public Service Commission (Conditions of Service) (Second Amendment) Regulations     |   Karnataka Recruitment of Gazetted Probationers (Appointment by Competitive Examinations) (Fifth Amendment) Rules     |   Karnataka Registered Clerks Welfare Fund Rules     |   Karnataka State Legal Services Authorities (Amendment) Rules     |   Karnataka Urban Development Authorities (Allotment of Sites in lieu of Compensation for the Land Acquired) Rules     |   Karnataka Value Added Tax (Amendment) Rules     |   Karnataka Value Added Tax (Fourth Amendment) Rules     |   Karnataka Grant-in-Aid to Bar Associations (Amendment) Rules     |   Karnataka Taxation Laws (Amendment) Act     |   Karnataka Value Added Tax (Amendment) Rules     |   Karnataka Excise (Manufacture of Wine) (Second Amendment) Rules     |   Karnataka Government Servants' (Medical Attendance) (Amendment) Rules     |   Karnataka Government Servants' (Medical Attendance) (Second Amendment) Rules     |   Karnataka Labour Welfare Fund (Amendment) Rules  












BARE ACTS.
Above bare act had sections:-   section 1, section 2, section 3, section 4