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[Article 366] [Constitution]
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Central Government Act
Article 366(14) in The Constitution Of India 1949
(14) High Court means any court which is deemed for the purposes of this Constitution to be a High Court for any State and includes
(a) any Court in the territory of India constituted or reconstituted under this Constitution as a High Court, and
(b) any other Court in the territory of India which may be declared by Parliament by law to be a High Court for all or any of the purposes of this Constitution;