Section 5   [ View Judgements ]

Members of the service


(1) The following persons shall be the members of the service, namely :-



(a) persons deemed to have been appointed to the duty posts under rule 6; and



(b) persons appointed to the duty posts under rule 7.



(2) A person referred to in clause (a) of the sub-rule 1 shall be a member of the service in the appropriate grade applicable to him.



(3) A person referred to in clause (b) of the sub-rule 1 shall be a member of the service in the appropriate grade applicable to him from the date of such appointment.

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