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Kunga Nima Lepcha And Ors. vs State Of Sikkim And Anr. on 2 September, 2005

[Article 371F] [Constitution]
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Central Government Act
Article 371F(m) in The Constitution Of India 1949
(m) neither the Supreme Court nor any other court shall have jurisdiction in respect of any dispute or other matter arising out of any treaty, agreement, engagement or other similar instrument relating to Sikkim which was entered into or executed before the appointed day and to which the Government of India or any of its predecessor Governments was a party, but nothing in this clause shall be construed to derogate from the provisions of Article 143;