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Citedby 3 docs
Anna Mathew vs N. Kannadasan on 12 December, 2008
The Atlas Cycle Industries, Ltd. ... vs Their Workmen on 8 February, 1962
S.P. Gupta vs Union Of India & Anr on 30 December, 1981

[Article 224] [Constitution]
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Central Government Act
Article 224(3) in The Constitution Of India 1949
(3) No person appointed as an additional or acting Judge of a High Court shall hold office after attaining the age of sixty two years