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K. Sridhar Kumar vs The Union Of India on 26 February, 2002
K. Sridhar Kumar vs The Union Of India (Uoi), Ministry ... on 26 February, 2002

[Article 231(2)] [Article 231] [Constitution]
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Central Government Act
Article 231(2)(c) in The Constitution Of India 1949
(c) the reference in articles 219 and 229 to the State shall be construed as a reference to the State in which the High Court has its principal seat: Provided that if such principal seat is in a Union territory, the references in articles 210 and 229 to the Governor, Public Service Commission, Legislature and Consolidated Fund of the State shall be construed respectively as references to the President, Union Public Service Commission, Parliament and Consolidated Fund of India