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Cites 5 docs
Constituent Assembly Debates On 30 July, 1949 Part I
Constituent Assembly Debates On 16 November, 1949
Constituent Assembly Debates On 27 May, 1949 Part I
Constituent Assembly Debates On 24 May, 1949 Part Ii
Constituent Assembly Debates On 1 June, 1949 Part Ii
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[Constitution]
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Central Government Act
Article 125 in The Constitution Of India 1949
125. Salaries, etc, of Judges
(1) There shall be paid to the Judges of the Supreme 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
(2) Every Judge shall be entitled to such privileges and allowances and to such rights in respect of leave of absence and pension as may from time to time be determined by or under law made by Parliament and, until so determined, to such privileges, allowances and rights as are specified in the Second Schedule: Provided that neither the privileges nor the allowances of a Judge nor his rights in respect of leave of absence or pension shall be varied to his disadvantage after his appointment