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Citedby 2 docs
Prem Chand Garg vs Excise Commissioner, U. P., ... on 6 November, 1962
189Th Report On Revison Of Court Fee

[Article 145(1)] [Article 145] [Constitution]
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Central Government Act
Article 145(1)(f) in The Constitution Of India 1949
(f) rules as to the costs of and incidental to any proceedings in the Court and as to the fees to be charged in respect of proceeding therein;