Main Search Premium Members Advanced Search Disclaimer
Citedby 15 docs - [View All]
Om Prakash {P.I.L.Civil} vs State Of U.P.Thru ... on 21 October, 2010
Jaiprakash vs Shankar Prasad Tiwari on 16 March, 2001
Pashupati Nath Sukul & Others vs Nem Chandra Jain & Others on 25 November, 1983
Secr.,Min.Of H.& W.,Govt.Of ... vs S.C.Malte & Ors on 13 December, 2012
Resource Allocation For Infra-Structual Services In Judicial ...

[Article 229] [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 229(3) in The Constitution Of India 1949
(3) The administrative expenses of a High Court, including all salaries, allowacnes and pensions payable to or in respect of the officers and servants of the court, shall be charged upon the Consolidated Fund of the State, and any fees or other moneys taken by the Court shall form part of that Fund