Main Search Premium Members Advanced Search Disclaimer
Citedby 63 docs - [View All]
Maharashtra Power Development ... vs Dabhol Power Company And Ors. on 2 April, 2003
Maharashtra Power Development ... vs Dabhol Power Company on 31 March, 2004
The State Of Tripura vs The Province Of East Bengalunion ... on 4 December, 1950
Nitco Tiles Ltd. vs Designated Authority, Ministry ... on 9 December, 2005
Tamil Nadu Generation And ... vs Ppn Power Generating Company Pvt ... on 22 February, 2013

[Article 10] [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 10(2) in The Constitution Of India 1949
(2) Every person who immediately before the commencement of this Constitution
(a) was holding office as the Chief Justice of a High Court in any Province and has on such commencement become the Chief Justice of the High Court in the corresponding State under clause ( 1 ) of article 376, or
(b) was holding office as any other Judge of a High Court in any Province and has on such commencement become a Judge (other than the Chief Justice) of the High Court in the corresponding State under the said clause, shall, if he was immediately before such commencement drawing a salary at a rate higher than that specified in sub paragraph ( 1 ) of this paragraph, be entitled to receive in respect of time spent on actual service as such Chief Justice or other Judge, as the case may be, in addition to the salary specified in the said sub paragraph as special pay an amount equivalent to the difference between the salary so specified and the salary which he was drawing immediately before such commencement