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Satya Narain Singh Etc. Etc vs The High Court Of Judicatureat ... on 27 November, 1984

[Article 217(2)] [Article 217] [Constitution]
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Central Government Act
Article 217(2)(aa) in The Constitution Of India 1949
(aa) in computing the period during which a person has been an advocate of a High Court, there shall be included any period during which the person has held judicial office or the office of a member of a tribunal or any post, under the Union or a State, requiring special knowledge of law after he became an advocate;