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Constituent Assembly Debates On 27 May, 1949 Part Ii
Constituent Assembly Debates On 6 June, 1949 Part Ii
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[Constitution]
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Central Government Act
Article 140 in The Constitution Of India 1949
140. Ancillary powers of Supreme Court Parliament may by law make provision for conferring upon the Supreme Court such supplemental powers not inconsistent with any of the provisions of this Constitution as may appear to be necessary or desirable for the purpose of enabling the Court more effectively to exercise the jurisdiction conferred upon it by or under this Constitution