Main Search Premium Members Advanced Search Disclaimer
Citedby 7 docs - [View All]
Supreme Court ... vs Union Of India on 16 October, 2015
Justice P.D. Dinakaran vs Judges Inquiry Committee & Anr on 26 August, 2011
Prabhunath Vasireddy vs The Union Of India And Other on 7 June, 2013
Jyoti Prokash Mitter vs Hon'Ble Mr. Justice H.K. Bose, ... on 22 November, 1962
S. Tulasi Das vs Secretary To The Hon'Ble ... on 25 June, 1997

[Article 217(1)] [Article 217] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 217(1)(b) in The Constitution Of India 1949
(b) a Judge may be removed from his office by the President in the manner provided in clause ( 4 ) of Article 124 for the removal of a Judge of the Supreme Court;