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Cites 2 docs
Constituent Assembly Debates On 13 June, 1949 Part Ii
Constituent Assembly Debates On 16 November, 1949
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[Constitution]
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Central Government Act
Article 261 in The Constitution Of India 1949
261. Public acts, records and judicial proceedings Full faith and credit shall be given throughout the territory of India to public acts, records and judicial proceedings of the Union and of every State
(2) The manner in which and the conditions under which the acts, records and proceedings referred to in clause ( 1 ) shall be proved and the effect thereof determined shall be as provided by law made by Parliament
(3) Final judgments or orders delivered or passed by civil courts in any part of the territory of India shall be capable of execution anywhere within that territory according to law Disputes relating to Waters