SSC (Chairman and Members) Recruitment Rules, 2018

The President has vide G.S.R. 1043 (E), and in exercise of the powers conferred by the proviso to Article 309 of the Constitution and in supersession of the Staff Selection Commission (Chairman and Members) Recruitment Rules, 2007 except as respects things done or omitted to be done before such supersession, made the Staff Selection Commission (Chairman and Members) Recruitment Rules, 2018 to regulate the method of recruitment to the posts of Chairman and Member in the Staff Selection Commission, deemed to be effect from 12-05-2018.

Tenure of office of Chairman and Member 

(1) The Chairman of the Staff Selection Commission shall hold office for a period of 5 years’ or till he attains the age of 65 years, whichever is earlier:

Provided that where a serving officer is appointed as Chairman, he shall be on deputation until he attains the age of superannuation and thereafter he may be considered for extension of tenure on re-employment terms subject to upper age limit and tenure prescribed herein.

(2) The Member of the Staff Selection Commission shall hold office for a period of 5 years’ or till he attains the age of 62 years, whichever is earlier:

Provided that where a serving officer is appointed as Member, he shall be on deputation until he attains the age of superannuation and thereafter he may be considered for extension of tenure on re-employment terms subject to upper age limit and tenure prescribed herein.

Disqualification 

No person,—

(a) who has entered into or contracted a marriage with a person having a spouse living; or

(b) who, having a spouse living, has entered into or contracted a marriage with any person, shall be eligible for appointment to the said posts:

Provided that the Central Government may, if satisfied, that such marriage is permissible under the personal law applicable to such person and the other party to the marriage and that there are other grounds for so doing, exempt any person from the operation of this rule.

Power to relax — Where the Central Government is of the opinion that it is necessary or expedient to do so, it may, by order and for reasons to be recorded in writing, and in consultation with the Union Public Service Commission relax any of the provisions of these rules with respect to any class or category of persons.

Saving — Nothing in these rules shall affect reservation, relaxation of age limit and other concessions required to be provided for the Scheduled Castes, the Scheduled Tribes, ex-servicemen and other special categories of persons in accordance with the orders issued by the Central Government from time to time in this regard.

Ministry of Personnel, Public Grievances and Pensions

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