Main Search Premium Members Advanced Search Disclaimer
Citedby 65 docs - [View All]
N.Asokan vs State Of Kerala on 11 February, 2011
Parmatma Sharan And Anr. vs Hon'Ble The Chief Justice ... on 19 November, 1962
Paresh J. Mehta vs G.M. Malvat, Addl. Registrar And ... on 24 March, 1998
Dr. Noorjehan Safia Niaz And 1 Anr vs State Of Maharashtra And Ors on 6 February, 2015
4 Whether This Case Involves A ... vs Registrar General Of The High ... on 6 May, 2016

[Article 229] [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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 229(1) in The Constitution Of India 1949
(1) Appointments of officers and servants of a High Court shall be made by the Chief Justice of the Court or such other Judge or officer of the Court as he may direct: Provided that the Governor of the State may by rule require that in such cases as may be specified in the rule no person not already attached to the Court shall be appointed to any office connected with the Court save after consultation with the State Public Service Commission