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Citedby 11 docs - [View All]
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S.P. Gupta vs Union Of India & Anr on 30 December, 1981

[Article 217(1)] [Article 217] [Constitution]
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Central Government Act
Article 217(1)(c) in The Constitution Of India 1949
(c) the office of a Judge shall be vacated by his being appointed by the President to be a Judge of the Supreme Court or by his being transferred by the President to any other High Court within the territory of India