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Cites 3 docs
Constituent Assembly Debates On 13 June, 1949 Part Ii
Constituent Assembly Debates On 15 September, 1949 Part I
Constituent Assembly Debates On 3 June, 1949 Part Ii
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[Constitution]
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Central Government Act
Article 135 in The Constitution Of India 1949
135. Jurisdiction and powers of the Federal Court under existing law to be exercisable by the Supreme Court Until Parliament by law otherwise provides, the Supreme Court shall also have jurisdiction and powers with respect to any matter to which the provisions of Article 133 or Article 134 do not apply if jurisdiction and powers in relation to that matter were exercisable by the Federal Court immediately before the commencement of this Constitution under any existing law