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Cites 2 docs
Constituent Assembly Debates On 16 September, 1949 Part Ii
Constituent Assembly Debates On 15 June, 1949 Part I
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[Constitution]
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Central Government Act
Article 233 in The Constitution Of India 1949
233. Appointment of district judges
(1) Appointments of persons to be, and the posting and promotion of, district judges in any State shall be made by the Governor of the State in consultation with the High Court exercising jurisdiction in relation to such State
(2) A person not already in the service of the Union or of the State shall only be eligible to be appointed a district judge if he has been for not less than seven years an advocate or a pleader and is recommended by the High Court for appointment