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Citedby 2 docs
Sitaram Reddy vs Chinna Ram Reddy And Ors. on 16 April, 1958
Sp. Rm. Ramaswami Chettiar vs Sp. Rm. Sp. Ramanathan Chettiar ... on 29 March, 1950

[Article 374] [Constitution]
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Central Government Act
Article 374(3) in The Constitution Of India 1949
(3) Nothing in this Constitution shall operate to invalidate the exercise of jurisdiction by His Majesty in Council to dispose of appeals and petitions from, or in respect of, any judgement, decree or order of any court within the territory of India in so far as the exercise of such jurisdiction is authorised by law, and any order of His Majesty in Council made on any such appeal or petition after the commencement of this Constitution shall for all purposes have effect as if it were an order or decree made by the Supreme Court in the exercise of the jurisdiction conferred on such Court by this Constitution