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Citedby 12 docs - [View All]
Sita Ram & Ors vs State Of U.P on 24 January, 1979
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[Article 145(1)] [Article 145] [Constitution]
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Central Government Act
Article 145(1)(b) in The Constitution Of India 1949
(b) rules as to the procedure for hearing appeals, and other matters pertaining to appeals including the time within which appeals to the Court are to be entered;