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Citedby 103 docs - [View All]
Sriram & Others vs D.D.C Fatehpur & Another on 10 March, 2011
Kanubhai Prabhudas And Anr. vs The State Of Gujarat on 19 October, 1962
Smt. Leena Katiyar vs State Of U.P. & 2 Others on 22 May, 2015
Protap Chandra Deo Dhanbal Deb vs Sri Raja Jagadish Chandra Deo ... on 20 June, 1924
Jabar Singh vs Dinesh & Anr on 12 March, 2010

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Central Government Act
Section 49 in The Indian Evidence Act, 1872
49. Opinions as to usages, tenets, etc., when relevant.—When the Court has to form an opinion as to— the usages and tenets of any body of men or family, the constitution and government of any religious or charitable foundation, or the meaning of words or terms used in particular districts or by particular classes of people, the opinions of persons having special means of knowledge thereon, are relevant facts.