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Citedby 392 docs - [View All]
Ramakantha Khadigar vs The State on 30 August, 1956
State Of Uttar Pradesh vs R. B. Agarwal on 4 February, 1966
Mohan Lal Magan Lal Thacker vs State Of Gujarat on 15 December, 1967
Gore Lal And Ors. vs State on 3 April, 1958
The State Of Orissa vs Minaketan Patnaik on 12 December, 1952

[Article 134(1)] [Article 134] [Constitution]
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Central Government Act
Article 134(1)(c) in The Constitution Of India 1949
(c) certifies under Article 134A that the case is a fit one for appeal to the Supreme Court: Provided that an appeal under sub clause (c) shall lie subject to such provisions as may be made in that behalf under clause ( 1 ) of Article 145 and to such conditions as the High Court may establish or require