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Marg vs Shri S.D. Dhokrikar Of Mumbai on 23 February, 2010

[Article 323B(2)] [Article 323B] [Constitution]
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Central Government Act
Article 323B(2)(h) in The Constitution Of India 1949
(h) offences against laws with respect to any of the matters specified in sub clause (a) to (g) and fees in respect of any of those matters;