RULE 4A: THE EXPERIENCE AND QUALIFICATIONS OF SECRETARY OF THE SUPREME COURT LEGAL SERVICES COMMITTEE UNDER SUB-SECTION (3) OF SECTION 3A


A person shall not be qualified for appointment as Secretary unless he is :—

(a) an officer of the Supreme Court Registry not below the rank of Joint Registrar; or

(b) an officer of the rank of Director in the Central Government and possessing a degree in Law.

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