Main Search Premium Members Advanced Search Disclaimer
Citedby 22 docs - [View All]
Escotal Mobile Communications ... vs Union Of India (Uoi) And Ors. on 15 February, 2002
Escotal Mobile Communications ... vs Union Of India on 15 February, 2002
Duraimurugan vs State on 3 January, 2013
Parekh Brothers vs Commissioner Of Income-Tax And ... on 17 August, 1983
Mary Teresa Dias vs The Hon'Ble Acting Chief Justice ... on 29 April, 1985

[Article 134A] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 134A(b) in The Constitution Of India 1949
(b) shall, if an oral application is made, by or on behalf of the party aggrieved, immediately after the passing or making of such judgment, decree, final order or sentence, determine, as soon as may be after such passing or making, the question whether a certificate of the nature referred to in clause ( 1 ) of Article 132, or clause ( 1 ) of Article 133 or, as the case may be, sub clause (c) of clause ( 1 ) of Article 134, may be given in respect of that case