Main Search Premium Members Advanced Search Disclaimer
Citedby 30 docs - [View All]
4 Whether This Case Involves A ... vs State Of Gujarat & on 8 July, 2015
Prabhandhak Samiti And Anr. vs Zila Vidyalaya Nirikshak, ... on 28 September, 1976
Vinayak Hari Kulkarni vs State Of Maharashtra And Ors on 7 May, 2010
Dr. Vijay Laxmi Sadho vs Jagdish on 5 January, 2001
Vinay Kumar Singh vs Bihar State Electricity Board And ... on 9 April, 2003

[Article 348] [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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 348(2) in The Constitution Of India 1949
(2) Notwithstanding anything in sub clause (a) of clause ( 1 ), the Governor of a State may, with the previous consent of the President, authorise the use of the Hindi language, or any other language used for any official purposes of the State, in proceedings in the High Court having its principal seat in that State: Provided that nothing in this clause shall apply to any judgment, decree or order passed or made by such High Court