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Union Of India vs V. Sriharan @ ,Murugan & Ors on 2 December, 2015

[Article 72(1)] [Article 72] [Constitution]
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Central Government Act
Article 72(1)(b) in The Constitution Of India 1949
(b) in all cases where the punishment or sentence is for an offence against any law relating to a matter to which the executive power of the Union extends;