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Citedby 3 docs
Shantilal Ambalal Mehta vs M.A. Rangaswamy on 22 April, 1977
K L Mahesh vs Bangalore Development Authority on 25 March, 2008
Rajendra Kanwalada & Ors vs Kanhaiya Lal & Ors on 22 December, 2010

[Article 226] [Constitution]
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Central Government Act
Article 226(4) in The Constitution Of India 1949
(4) The power conferred on a High Court by this article shall not be in derogation of the power conferred on the Supreme court by clause ( 2 ) of Article 32