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Citedby 2 docs
Jagjit Mohan Singh Bhalla And Ors. vs Union Of India (Uoi) And Ors. on 6 May, 1974
P.N. Chopra And Ors. vs Union Of India And Ors. on 17 December, 1980

[Article 231] [Constitution]
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Central Government Act
Article 231(2) in The Constitution Of India 1949
(2) In relation to any such High Court,
(a) the reference in article 217 to the Governor of the State shall be construed as a reference to the Governors of all the States in relation to which the High Court exercises jurisdiction;
(b) the reference in article 227 to the Governor shall, in relation to any rules, forms or tables for subordinate courts, be construed as a reference to the Governor of the State in which the Subordinate Courts are situate; and
(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