Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
Sankalchand Himatlal Sheth vs Union Of India (Uoi) And Anr. on 4 November, 1976

[Article 127] [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 127(2) in The Constitution Of India 1949
(2) It shall be the duty of the Judge who has been so designated, in priority to other duties of his office, to attend the sittings of the Supreme Court at the time and for the period for which his attendance is required, and while so attending he shall have all the jurisdiction, powers and privileges, and shall discharge the duties, of a Judge of the Supreme Court