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Constituent Assembly Debates On 16 September, 1949 Part Ii
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Central Government Act
Article 236 in The Constitution Of India 1949
236. Interpretation In this Chapter
(a) the expression district judge includes judge of a city civil court, additional district judge, joint district judge, assistant district judge, chief judge of a small cause court, chief presidency magistrate, additional chief presidency magistrate, sessions judge, additional sessions judge and assistant sessions judge;
(b) the expression judicial service means a service consisting exclusively of persons intended to fill the post of district judge and other civil judicial posts inferior to the post of district judge