Section 8   [ View Judgements ]

Seniority at initial constitution of the service


The relative seniority of the member of the service, appointed to any grade of the service in accordance with rule 6 at the time of initial constitution of the service shall be governed by their relative seniority obtaining immediately before the date of commencement of these rules:



Provided that a separate seniority list shall be prepared for each grade by interpolating the members of erstwhile accounts branch and legal branch with reference to their dates of appointment in the respective grade:



Provided further that the relative seniority of the member of the service as obtained in the accounts branch and legal branch immediately before the date of commencement of these rules will be protected vis-a-vis his junior irrespective of his date of appointment in the respective grade:



Provided also that if the seniority of any such member has not been specifically determined immediately before the said date, the same shall be determined in accordance with the general orders or instructions issued by the Central Government, from time to time.

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