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Mohd. Arif @ Ashfaq vs The Reg. Supreme Court Of India & ... on 2 September, 2014

[Article 145(1)] [Article 145] [Constitution]
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Central Government Act
Article 145(1)(e) in The Constitution Of India 1949
(e) any judgment pronounced or order made by the Court may be received and rules as to the conditions the procedure for such review including the time within which applications to the Court for such review are to be entered;