Login : Advocate | Client
Home Post Your Case My Account Law College Law Library

Constitution of India, 1949

 214.High Courts for States.-

There shall be a High Court for each State.

Constitution of India, 1949 Back

Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys