Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
Union Of India vs V. Sriharan @ ,Murugan & Ors on 2 December, 2015
Narayanan Kutty vs State on 2 March, 1983
Shri Vats Raj vs Ministry Of Home Affairs (Mha) on 6 August, 2008
Hukam Singh vs The State Of Punjab And Ors. on 12 November, 1974

[Article 72(1)] [Article 72] [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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 72(1)(a) in The Constitution Of India 1949
(a) in all cases where the punishment or sentence is by a court Martial;