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Rape And Allied Offences Some Questions Of Substantive Law, ...
As.No.52/1992 Of The Sub Court vs Shahida
Deoman Upadhyaya vs State on 24 August, 1959
As.No.52/1992 Of The Sub Court vs Shahida
Sh. Daljit Singh Puri vs Sh. Pramod Kumar Seth on 20 March, 2007

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Central Government Act
Section 150 in The Indian Evidence Act, 1872
150. Procedure of Court in case of question being asked without reasonable grounds.—If the Court is of opinion that any such question was asked without reasonable grounds, it may, if it was asked by any barrister, pleader, vakil or attorney, report the circumstances of the case to the High Court or other authority to which such barrister, pleader, vakil or attorney is the subject in the exercise of his profession.