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Citedby 49 docs - [View All]
In Re: Ram Badan Choubey And Anr. vs Unknown on 1 September, 1982
Naresh Singh S/O Kesari Singh (In ... vs State Of U.P. Thru Prin. Secy. Law & ... on 3 January, 2013
Rishi Kesh Singh And Ors. vs The State on 18 October, 1968
Aekta Ltd. And Ors. vs Neelam Lamboria on 6 October, 2004
Govind Prasad vs The State Of West Bengal on 24 March, 1975

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Central Government Act
Section 78 in The Indian Penal Code
78. Act done pursuant to the judgment or order of Court.—Nothing which is done in pursuance of, or which is warranted by the judgment or order of, a Court of Justice; if done whilst such judgment or order remains in force, is an offence, notwithstand­ing the Court may have had no jurisdiction to pass such judgment or order, provided the person doing the act in good faith be­lieves that the Court had such jurisdiction.