Section 3   [ View Judgements ]

APPOINTMENT OF ADMINISTRATOR GENERAL


(1) The State Government shall appoint an Administrator-General for the State: Provided that nothing herein contained shall be deemed to bar the appointment of the same person as Administrator-General for two or more States.

(2) No person shall be appointed to the office of Administrator-General unless he has been for at least-

(a) seven years an advocate; or

(b) seven years an attorney of a High Court; or

(c) ten years a member of the judicial service of a State; or

(d) five years a Deputy Administrator-General.



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