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Cites 2 docs
Constituent Assembly Debates On 16 September, 1949 Part Ii
Constituent Assembly Debates On 15 June, 1949 Part I
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[Constitution]
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Central Government Act
Article 234 in The Constitution Of India 1949
234. Recruitment of persons other than district judges to the judicial service Appointment of persons other than district judges to the judicial service of a State shall be made by the Governor of the State in accordance with rules made by him in that behalf after consultation with the State Public Service Commission and with the High Court exercising jurisdiction in relation to such State