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Citedby 3 docs
R. L. Narasimham vs Union Of India on 4 August, 1972
S.P. Gupta vs Union Of India & Anr on 30 December, 1981
B. Malik vs Union Of India (Uoi) And Anr. on 10 September, 1969

[Article 376] [Constitution]
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Central Government Act
Article 376(1) in The Constitution Of India 1949
(1) Notwithstanding anything in this clause ( 2 ) of Article 217, the Judges of a High Court in any Province holding office immediately before the commencement of this Constitution shall, unless they have elected otherwise, become on such commencement the Judges of the High Court in the corresponding State, 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 221 in respect of the Judges of such High Court Any such Judge shall, notwithstanding that he is not a citizen of India, be eligible for appointment as Chief Justice of such High Court, or as Chief Justice or other Judge of any other High Court