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[Article 371D(4)] [Article 371D] [Constitution]
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Central Government Act
Article 371D(4)(c) in The Constitution Of India 1949
(c) provide for the transfer of the Administrative Tribunal of such classes of proceedings, being proceedings relating to matters within its jurisdiction and pending before any court (other than the Supreme Court) or tribunal or other authority immediately before the commencement of such order, as may be specified in the order;