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Citedby 12 docs - [View All]
O. N. Mohindroo vs The Bar Council Of Delhi & Ors on 8 January, 1968
Smt. Jaswant Kaur And Anr. vs The State Of Haryana And Anr. on 17 March, 1977
O. N. Mahindroo vs Distt. Judge, Delhi & Anr on 4 September, 1970
Anant S/O. Narayan Naik vs State Of Maharashtra on 15 September, 1989
Shanti Swarup Gupta & Anrs. vs Union Of India & Others on 1 June, 2012

[Article 138] [Constitution]
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Central Government Act
Article 138(2) in The Constitution Of India 1949
(2) The Supreme Court shall have such further jurisdiction, and powers with respect to any matter as the Government of India and the Government of any State may by special agreement confer, if Parliament by law provides for the exercise of such jurisdiction and powers by the Supreme Court