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

49. Restriction on discussion in the Legislative Assembly.-

No discussion shall take place in the Legislative Assembly with respect to the conduct of any judge of the Supreme Court or of a High Court in the discharge of his duties.



Jammu and Kashmir Reorganisation Act, 2019 Back




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