Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
Ranjha vs State on 20 July, 1951
Kesavananda Bharati ... vs State Of Kerala And Anr on 24 April, 1973
T. Deen Dayal vs Union Of India And Others on 24 April, 1991
Union Of India (Uoi), Union ... vs P. Manogaran, Secretary, ... on 22 September, 1993

[Article 241] [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 241(2) in The Constitution Of India 1949
(2) The provisions of Chapter V of Part VI shall apply in relation to every High Court referred to in clause ( 1 ) as they apply in relation to a High Court referred to in Article 214 subject to such modifications or exceptions as Parliament may by law provide