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Citedby 2 docs
In The High Court Of Judicature At ... vs Vardhini Amarnath on 6 July, 2009
Banarasi Das Kankan vs Uttar Pradesh Government And Anr. on 16 October, 1958

[Article 241] [Constitution]
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Central Government Act
Article 241(3) in The Constitution Of India 1949
(3) Subject to the provisions of this Constitution and to the provisions of any law of the appropriate Legislature made by virtue of powers conferred on that Legislature by or under this Constitution, every High Court exercising jurisdiction immediately before the commencement of the Constitution (Seventh Amendment) Act, 1956 , in relation to any Union territory shall continue to exercise such jurisdiction in relation to that territory after such commencement