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Citedby 88 docs - [View All]
Dayabhai Poonambhai Patel vs The Regional Transport Authority ... on 13 July, 1951
Reliance Industries Limited & Anr vs Union Of India on 23 May, 1947
Naresh Shridhar Mirajkar And Ors vs State Of Maharashtra And Anr on 3 March, 1966
Kanu Sanyal vs District Magistrate, Darjeeijng ... on 11 September, 1973
Makhan Singh vs State Of Punjab (And Connected ... on 2 September, 1963

[Article 32] [Constitution]
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Central Government Act
Article 32(2) in The Constitution Of India 1949
(2) The Supreme Court shall have power to issue directions or orders or writs, including writs in the nature of habeas corpus, mandamus, prohibition, quo warranto and certiorari, whichever may be appropriate, for the enforcement of any of the rights conferred by this Part