Main Search Premium Members Advanced Search Disclaimer
Citedby 27 docs - [View All]
M.S. Krishnaswami vs The Council Of The Institute Of ... on 18 July, 1952
Tirumalachetti Rajaram vs Tirumalachetti ... on 27 April, 1961
Flection Commission, India vs Saka Venkata Subba Raounion Of ... on 27 February, 1953
S.P. Gupta vs Union Of India & Anr on 30 December, 1981
Aidal Singh And Ors. vs Karan Singh And Ors. on 10 January, 1957

[Article 133] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 133(3) in The Constitution Of India 1949
(3) Notwithstanding anything in this article, no appeal shall, unless Parliament by law otherwise provides, lie to the Supreme Court from the judgment, decree or final order of one Judge of a High Court