Mobile View
Main Search Advanced Search Disclaimer
Cites 1 docs
Constituent Assembly Debates on 7 June, 1949 PART II
Citedby 413 docs - [View All]
Behramshaw Hormanshah Bharda And ... vs Dastoorji Hormasdyar Kayoji ... on 13 July, 1979
Ranadeb Choudhuri vs Land Acquisition Judge, ... on 13 January, 1971
State Of Bihar vs A.F.A. Hamid on 8 April, 1954
State Of Bihar vs A.F.A. Hamid on 8 April, 1954
K.Jagadeesachandran Nair vs E.K.Mamomohanan Pandarathil

User Queries
[Constitution]
Central Government Act
Article 228 in The Constitution Of India 1949
228. Transfer of certain cases to High Court If the High Court is satisified that a case pending in a court subordinate to it involves a substantial question of law as to the interpretation of this Constitution the determination of which is necessary for the disposal of the case, it shall withdraw the case and may
(a) either dispose of the case itself, or
(b) determine the said question of law and return the case to the court from which the case has been so withdrawn together with a copy of its judgment on such question, and the said court shall on receipt thereof proceed to dispose of the case in confirmity with such judgment