F.No. A-12026/3/2009-Admn.I (L.D.)

Government of India

Ministry of Law and Justice

Legislative Department

Admn.I (L.D.)

Dated the 28th July, 2010

Shastri Bhawan, New Delhi

VACANCY CIRCULAR

 

Subject: - Filling up 3 posts of Assistant (Legal) in the Legislative Department on adhoc basis.

It is proposed to fill up 3 posts of Assistant (Legal) in the Legislative Department, M/o Law & Justice in the scale of Pay of Rs. 9300-34800 with Grade Pay of Rs. 4600 on adhoc basis from the eligible employees of this Ministry. The eligibility conditions for recruitment to the said post are detailed in Annexure-I. The adhoc appointment will not bestow any claim for regular appointment.

2. In this regard it is mentioned that the applications from the eligible and willing officials who can be relieved, if selected, may be forwarded in the prescribed Performa as in Annexure II, to the undersigned latest by 20th August, 2010.

3. Application along with the attested copies of the certificate of educational qualification should be sent through proper channel.

 

 

 

(M.R. Beerh)

Deputy Secretary to the Govt. Of India.

Ph. 01123389014

To,

1. All the Sections in the Department of Legal Affairs & Legislative Department

2. DS (Official Languages Wing; for giving wide publicity)

3. DS (Vidhi Sahitya Prakashan; for giving wide publicity)

4. Notice Board.

5. Admn.I (L.D.) Section.

6.Central Agency.

7.Litigation (HC) Section

8. Litigation (LC) Section

9. Law Commission Of India.

10. Incharge, NIC Cell, M/o Law & Justice with request to upload the circular on the website of this Department.

 

 

(Arun Kumar)

Section Officer

 

ANNEXURE I

1

Name of the Post

Assistant (Legal)

2.

Number of Posts

3 (Three)

3.

Scale of Pay

PB-2 of Rs. 9300-34800 with Grade Pay of Rs. 4600/-

4.

Classification

General Central Service, Group B, Non-Gazetted, Non-Ministerial.

5.

Qualifications

Essential:-

(i) Degree in Law from a recognised University or equivalent.

(ii) 3 years experience in legal matters in Central/State Govt. or should be qualified legal practitioner who has had practised as such for a period of two years.

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

ANNEXURE II

PROFORMA

 

1.

Name

 

2.

Date of Birth

 

3.

Educational Qualifications

 

4.

Post held on regular basis

 

5.

Date of regular appointment in the present grade/post.

 

6.

Service particulars in brief.

 

7.

Experience.

 

8.

Whether belongs to SC/ST/OBC

 

9.

Any other relevant information, if any.

 

 

Signature of applicant

 

 

The particulars furnished by the applicant has been verified from his/her service book.

 

 

 

Signature of Head of Office