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Citedby 466 docs - [View All]
Kamakshya Narain Singh Bahadur vs Baldeo Sahai And Ors. on 10 March, 1948
Bishunath Tewari And Ors. vs Mst. Mirchi on 6 May, 1952
Kishan Lal Barwa vs Sharda Saharan & Another on 18 February, 2015
K.K. Swaminathan vs Srinivasagam on 1 January, 1800
Mt. Siraj Fatima And Ors. vs Mahmood Ali And Ors. on 27 February, 1932

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Central Government Act
Section 44 in The Indian Evidence Act, 1872
44. Fraud or collusion in obtaining judgment, or incompetency of Court, may be proved.—Any party to a suit or other proceeding may show that any judgment, order or decree which is relevant under section 40, 41 or 42 and which has been proved by the adverse party, was delivered by a Court not competent to deliver it, or was obtained by fraud or collusion.