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Karnataka Public Service Commission (Conduct of Business and Additional Functions) Act, 1959
 
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  INTRODUCTION 
  PREAMBLE 
  CHAPTER I : PRELIMINARY 
 SHORT TITLE AND COMMENCEMENT 
 DEFINITIONS 
  CHAPTER II : CONDUCT OF BUSINESS BY THE COMMISSION 
 PROCEDURE FOR PERFORMANCE OF FUNCTIONS OF THE COMMISSION 
 DECISION OF QUESTIONS 
 AGENDA FOR MEETINGS 
 DECISION BY MAJORITY OF VOTES 
 PROCEDURE DURING ABSENCE OF CHAIRMAN 
 VACANCY, ETC., NOT TO INVALIDATE PROCEEDINGS 
 QUORUM 
 10 RECORDING OF DECISIONS 
 11 COMMUNICATIONS TO BE SIGNED 1 [BY THE SECRETARY OR THE ASSISTANT SECRETARY] 
 12 DEPUTATION OF MEMBERS 
 13 INTERVIEWS 
 14 ACTION IN URGENT CASES 
 15 PROCEDURE IN OTHER CASES 
  CHAPTER III : ADDITIONAL FUNCTIONS 
 16 CONDUCT OF SERVICE EXAMINATIONS 
 17 FUNCTIONS IN RESPECT OF SERVICES OF LOCAL AUTHORITIES 
 17A COMMISSION TO FURNISH RETURNS, ETC., TO GOVERNMENT 
 18 RULES 
   


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