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Citedby 4 docs
S.P. Gupta vs President Of India And Ors. on 30 December, 1981
S.P. Gupta vs Union Of India & Anr on 30 December, 1981
Anna Mathew vs N. Kannadasan on 12 December, 2008
Nimai Charan Kamila vs Sham Mohan Nandi on 16 April, 1951

[Article 224] [Constitution]
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Central Government Act
Article 224(2) in The Constitution Of India 1949
(2) When any Judge of a High Court other than the Chief Justice is by reason of absence or for any other reason unable to perform the duties of his office or is appointed to act temporarily as Chief Justice, the President may appoint a duly qualified person to act as a Judge of that Court until the permanent Judge has resumed his duties