Main Search Premium Members Advanced Search Disclaimer
Citedby 28 docs - [View All]
Mahesh Chand Ex-Lnk/Ci vs Union Of India And 4 Others on 18 July, 2014
Union Of India & Ors vs Major General Shri Kant Sharma & ... on 11 March, 2015
Inder Jit Kumar S/O Sant Bakhsh Ji vs Union Of India (Uoi) And Ors. on 8 October, 1991
Captain Harish Uppal vs Union Of India And Others on 27 November, 1972
Indira Nehru Gandhi vs Shri Raj Narain & Anr on 7 November, 1975

[Article 136] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 136(2) in The Constitution Of India 1949
(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