Section 4   [ View Judgements ]

Qualification.


(a) Age – No Person shall be eligible for appointment to the post,-

(i) unless he has completed 21 years of age on the first date of July of the year in which the selection for appointment is made;

(ii) if he has completed or will complete 30 years of age on the first day of July of the year in which the selection for appointment is made.

Provided that in the case of Persons belonging to a Backward Class or a Scheduled Caste or a scheduled Tribe, the upper age limit shall be 40 years.

(b) Educational Qualifications – No person shall be eligible for appointment to the unless he possesses the minimum general educational qualification referred to in rule 12 (a) (i) of part II of the Tamil Nadu State and Subordinate Services Rules and prescribed in Schedule I to the said part II.

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