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Citedby 3 docs
Shahdara (Delhi) Saharanpur ... vs The Municipal Board, Saharanpur on 21 March, 1967
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Delhi Metro Rail Corporation ... vs Municipal Corporation Of Delhi ... on 7 May, 2008
M/S Afcons Infrastructure Ltd vs Commissioner Of Service Tax, ... on 4 July, 2013

[Article 366] [Constitution]
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Central Government Act
Article 366(20) in The Constitution Of India 1949
(20) railway does not include
(a) a tramway wholly within a municipal area, or
(b) any other line of communication wholly situate in one State and declared by Parliament by law not to be a railway;