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Constituent Assembly Debates On 7 June, 1949 Part I
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[Constitution]
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Central Government Act
Article 219 in The Constitution Of India 1949
219. Oath or affirmation by Judges of High Courts Every person appointed to be a Judge of a High Court shall, before he enters upon his office, make and subscribe before the Governor of the State, or some person appointed in that behalf by him, an oath or affirmation according to the form set out for the purpose in the Third Schedule