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Constituent Assembly Debates On 6 June, 1949 Part I
Constituent Assembly Debates On 16 October, 1949 Part Iii
Constituent Assembly Debates On 3 June, 1949 Part Ii
Constituent Assembly Debates On 14 June, 1949 Part I
Constituent Assembly Debates On 3 June, 1949 Part I
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[Constitution]

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Central Government Act
Article 136 in The Constitution Of India 1949
136. Special leave to appeal by the Supreme Court
(1) Notwithstanding anything in this Chapter, the Supreme Court may, in its discretion, grant special leave to appeal from any judgment, decree, determination, sentence or order in any cause or matter passed or made by any court or tribunal in the territory of India
(2) Nothing in clause ( 1 ) shall apply to any judgment, determination, sentence or order passed or made by any court or tribunal constituted by or under any law relating to the Armed Forces