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Constituent Assembly Debates On 7 June, 1949 Part I
Constituent Assembly Debates On 7 June, 1949 Part Ii
Constituent Assembly Debates On 24 May, 1949 Part I
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[Constitution]
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Central Government Act
Article 220 in The Constitution Of India 1949
220. Restriction on practice after being a permanent Judge No person who, after the commencement of this Constitution, has held office as a permanent Judge of a High Court shall plead or act in any court or before any authority in India except the Supreme Court and the other High Courts Explanation In this article, the expression High Court does not include a High Court for a State specified in Part B of the First Schedule as it existed before the commencement of the Constitution (seventh Amendment) Act, 1956