Main Search Premium Members Advanced Search Disclaimer
Cites 1 docs
Constituent Assembly Debates On 16 September, 1949 Part Ii
Citedby 63 docs - [View All]
Dinesh Chandra Srivastava And ... vs The State Of U.P. on 26 October, 1976
Chandra Mohan (Second Temporary ... vs State Of Uttar Pradesh And Ors. on 21 February, 1966
P.K.Sarin vs State Of U.P on 16 December, 1994
Shri P.K. Sarin & Anr. Etc. Etc vs State Of U.P. & Ors. Etc on 14 December, 1994
The Code Of Criminal Procedure,1889

[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 237 in The Constitution Of India 1949
237. Application of the provisions of this Chapter to certain class or classes of magistrates The Governor may by public notification direct that the foregoing provisions of this Chapter and any rules made thereunder shall with effect from such date as may be fixed by him in that behalf apply in relation to any class or classes of magistrates in the State as they apply in relation to persons appointed to the judicial service of the State subject to such exceptions and modifications as may be specified in the notification