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Naresh Chandra Das And Anr. vs Emperor on 28 August, 1941
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The State Of Andhra Pradesh,Rep. ... vs Kothacheruvu Plantations And ... on 17 April, 2014
The Code Of Criminal Procedure,1889

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Central Government Act
Section 1 in The Indian Evidence Act, 1872
1. Short title, extent and commencement.—This Act may be called the Indian Evidence Act, 1872. It extends to the whole of India 1[except the State of Jammu and Kashmir] and applies to all judicial proceedings in or before any Court, including Courts-martial, 2[other than Courts-martial convened under the Army Act] (44 & 45 Vict., c. 58) 3[the Naval Discipline Act (29 & 30 Vict., c. 109) or 4[***] the Indian Navy (Discipline) Act, 1934 (34 of 1934)5 6[or the Air Force Act] (7 Geo. 5, c. 51) but not to affidavits 7presented to any Court or Officer, nor to proceedings before an arbitrator; and it shall come into force on the first day of September, 1872.