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Report No. 72

4. Amendment of Article 220 in 1956.-

Article 220 was amended by section 13 of the Constitution (Seventh Amendment) Act, 1956. Instead of the old article, the new article came to read:

"220. No person who, after the commencement of this Constitution, has held office as a permanent Judge of a High Court shall plead or act in any Court or before any authority in India except the Supreme Court and the other High Courts.

Explanation.-In this Article, the expression 'High court' does not include a High Court for a State specified in Part B of the First Schedule as it existed before the commencement of the Constitution (Seventh Amendment) Act, 1956.



Restriction on Practise after being a Permanent Judge Back




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