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Dayabhai Poonambhai Patel vs The Regional Transport Authority ... on 13 July, 1951

[Article 366(14)] [Article 366] [Constitution]
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Central Government Act
Article 366(14)(b) in The Constitution Of India 1949
(b) any other Court in the territory of India which may be declared by Parliament by law to be a High Court for all or any of the purposes of this Constitution;