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Citedby 9 docs - [View All]
Supreme Court ... vs Union Of India on 6 October, 1993
Sankalchand Himatlal Sheth vs Union Of India (Uoi) And Anr. on 4 November, 1976
Secr.,Min.Of H.& W.,Govt.Of ... vs S.C.Malte & Ors on 13 December, 2012
Abdul Rahaman Shariff And Another vs State Of Karnataka And Others on 27 January, 1998
Union Of India (Uoi) vs Sankalchand Himatlal Sheth And ... on 19 September, 1977

[Article 202(3)] [Article 202] [Constitution]
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Central Government Act
Article 202(3)(d) in The Constitution Of India 1949
(d) expenditure in respect of the salaries and allowances of Judges of any High Court;