Main Search Premium Members Advanced Search Disclaimer
Citedby 11 docs - [View All]
Union Of India vs Sankal Chand Himatlal Sheth And ... on 19 September, 1977
S.P. Gupta vs Union Of India & Anr on 30 December, 1981
S.P. Gupta vs President Of India And Ors. on 30 December, 1981
Justice S.T. Ramalingam vs State Of T.N. Rep. By Its Secretary ... on 25 November, 1993
Justice S.T. Ramalingam vs State Of Tamil Nadu And Another on 25 November, 1993

[Article 221] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 221(1) in The Constitution Of India 1949
(1) There shall be paid to the Judges of each High Court such salaries as may be determined by Parliament by law and, until provision in that behalf is so made, such salaries as are specified in the Second Schedule