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Citedby 88 docs - [View All]
B. Malik vs Union Of India (Uoi) And Anr. on 10 September, 1969
R. L. Narasimham vs Union Of India on 4 August, 1972
Pana Chand Jain vs Union Of India (Uoi) And Ors. on 8 January, 1996
Pramatha Nath Mitter And Ors. vs Hon'Ble The Chief Justice Of The ... on 31 May, 1961
Supreme Court ... vs Union Of India on 16 October, 2015

[Constitution]
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Central Government Act
Article 221 in The Constitution Of India 1949
221. Salaries etc, of Judges
(1) There shall be paid to the Judges of each High Court such salaries as may be determined by Parliament by law and, until provision in that behalf is so made, such salaries as are specified in the Second Schedule
(2) Every Judge shall be entitled to such allowances and to such rights in respect of leave of absence and pension as may from time to time be determined by or under law made by Parliament and, until so determined, to such allowances and rights as are specified in the Second Schedule: Provided that neither the allowances of a Judge nor his rights in respect of leave of absence shall be varied to his disadvantage after his appointment