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No Harm in Doing Away with Minimum Marks in District Judge Recruitment Interviews: Karnataka HC - (14 Feb 2019)

Karnataka High Court has said that decision of selection committee in awarding lesser than minimum marks prescribed in interview would mean that candidate can't be appointed according to committee and also said that there is no harm in doing away with practice of giving minimum marks in interview.

Tags : KARNATAKA HIGH COURT   MINIMUM MARKS IN INTERVIEW  

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