Main Search Premium Members Advanced Search Disclaimer
Citedby 26 docs - [View All]
Kumar Padma Prasad vs Union Of India And Ors on 10 March, 1992
Jodhraj Baid vs State Of Mizoram And Ors. on 6 May, 2004
S.D.Joshi & Ors vs High Court Of Judicature At Bombay ... on 11 November, 2010
S.D.Joshi & Ors vs High Court Of Judicature At Bombay ... on 11 November, 2010
D.K. Sharma vs Union Of India on 8 April, 2011

[Article 217(2)] [Article 217] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 217(2)(a) in The Constitution Of India 1949
(a) has for at least ten years held a judicial office in the territory of India; or