Main Search Premium Members Advanced Search Disclaimer
Citedby 54 docs - [View All]
Supreme Court ... vs Union Of India on 16 October, 2015
Supreme Court ... vs Union Of India on 6 October, 1993
P.L. Lakhanpal vs A.N. Ray And Ors. on 15 February, 1974
S.P. Gupta vs President Of India And Ors. on 30 December, 1981
Suraz India Trust vs Union Of India & Anr on 4 April, 2011

[Article 124] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 124(2) in The Constitution Of India 1949
(2) Every Judge of the Supreme Court shall be appointed by the President by warrant under his hand and seal after consultation with such of the Judges of the Supreme Court and of the High Courts in the States as the President may deem necessary for the purpose and shall hold office until he attains the age of sixty five years: Provided that in the case of appointment of a Judge other than the chief Justice, the chief Justice of India shall always be consulted:
(a) a Judge may, by writing under his hand addressed to the President, resign his office;
(b) a Judge may be removed rom his office in the manner provided in clause ( 4 )