Main Search Premium Members Advanced Search Disclaimer
Cites 4 docs
Constituent Assembly Debates On 30 August, 1949 Part Ii
Constituent Assembly Debates On 31 August, 1949 Part I
Constituent Assembly Debates On 13 June, 1949 Part Ii
Constituent Assembly Debates On 12 October, 1949 Part Ii
Citedby 48 docs - [View All]
Surjuprasad Gumasta And Anr. vs State Of Madhya Pradesh And Ors. on 23 July, 1958
Union Of India (Uoi), Union ... vs P. Manogaran, Secretary, ... on 22 September, 1993
Surjuprasad Dwarkaprasad ... vs State Of Madhya Pradesh on 23 July, 1958
In The High Court Of Jammu And ... vs State & Ors on 17 October, 2012
Tahira And Ors. vs State And Ors. on 5 August, 2003

[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 230 in The Constitution Of India 1949
230. Extension of jurisdiction of High Courts to Union territories
(1) Parliament may by law extend the jurisdiction of a High Court to, or exclude the jurisdiction of a High Court from, any Union territory
(2) Where the High Court of a State exercises jurisdiction in relation to a Union territory:
(a) nothing in this Constitution shall be construed as empowering the Legislature of the State to increase, restrict or abolish that jurisdiction; and
(b) the reference in article 227 to the Governor shall, in relation to any rules, forms or tables for subordinate courts in that territory, be construed as a reference to the President