Main Search Premium Members Advanced Search Disclaimer
Citedby 17 docs - [View All]
Moti Natwarlal & Ors vs Raghavayya Nagindas & Co on 21 March, 1977
T. Suthendraraja And Another vs State Of Tamil Nadu And Others on 9 August, 1994
R.M. Seshadri vs The Province Of Madras, ... on 29 July, 1953
Perumal vs Janaki on 20 January, 2014
K. Ponnamal vs V. Thayanban on 26 March, 2012

[Article 227] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 227(3) in The Constitution Of India 1949
(3) The High Court may also settle tables of fees to be allowed to the sheriff and all clerks and officers of such courts and to attorneys, advocates and pleaders practising therein: Provided that any rules made, forms prescribed or tables settled under clause ( 2 ) or clause ( 3 ) shall not be inconsistent with the provision of any law for the time being in force, and shall require the previous approval of the Governor