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[Article 2A(3)] [Article 2A] [Constitution]
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Central Government Act
Article 2A(3)(c) in The Constitution Of India 1949
(c) is, in the opinion of the President, a distinguished jurist Explanation I In this clause High Court means a High Court which exercises, or which at any time before the commencement of this Constitution exercised, jurisdiction in any part of the territory of India Explanation II In computing for the purpose of this clause the period during which a person has been an advocate, any period during which a person has held judicial office not inferior to that of a district judge after he became an advocate shall be included