Main Search Premium Members Advanced Search Disclaimer
Citedby 2 docs
V. Balachandran vs Union Of India And Another on 13 January, 1992
In Re: The Special Courts Bill, ... vs Unknown on 1 December, 1978

[Article 231] [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 231(1) in The Constitution Of India 1949
(1) Notwithstanding anything contained in the preceding provisions of this Chapter, Parliament may by law establish a common High Court for two or more States or for two or more States and a Union territory