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Citedby 17 docs - [View All]
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[Article 132] [Constitution]
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Central Government Act
Article 132(3) in The Constitution Of India 1949
(3) Where such a certificate is given, any party in the case may appeal to the Supreme Court on the ground that any such question as aforesaid has been wrongly decided Explanation For the purposes of this article, the expression final order includes an order declaring an issue which, if decided in favour of the appellant, would be sufficient for the final disposal of the case