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Naranbhai Nathabhai Koli vs Modhia Panalal Maganlal on 9 April, 1982
Nathubhai Gulabdas vs Bhakhibhai Muljibhai on 4 December, 1962
Prakash Kumar @ Prakash Bhutto vs State Of Gujarat [Alongwith ... on 12 January, 2005
Prakash Kumar @ Prakash Bhutto vs State Of Gujarat on 12 January, 2005
Prakash Kumar @ Prakash Bhutto vs State Of Gujarat on 12 January, 2005

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Central Government Act
Section 12 in The Indian Evidence Act, 1872
12. In suits for damages, facts tending to enable Court to determine amount are relevant.—In suits in which damages are claimed, any fact which will enable the Court to determine the amount of damages which ought to be awarded, is relevant.