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Citedby 26 docs - [View All]
State Of Seraikella vs Union Of India And Another(Suit ... on 6 April, 1951
Delhi Judicial Service ... vs State Of Gujarat And Ors. Etc-Etc on 11 September, 1991
Garikapatti Veeraya vs N. Subbiah Choudhury on 1 February, 1957
Yellappagouda Shankargouda ... vs Basangouda Shiddangouda Patil on 9 March, 1960
Paschim Banga Malbahi Cycle ... vs Commissioner Of Police, Calcutta ... on 1 July, 1960

[Article 374] [Constitution]
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Central Government Act
Article 374(2) in The Constitution Of India 1949
(2) All suits, appeals and proceedings, civil or criminal, pending in the Federal Court at the commencement of this Constitution shall, unless they have elected otherwise, become on such commencement the Judges of the Supreme Court and shall thereupon be entitled to such salaries and allowances and to such rights in respect of leave of absence and pension as are provided for under Article 125 in respect of the Judges of the Supreme Court