Main Search Premium Members Advanced Search Disclaimer
Citedby 6 docs - [View All]
Tilokchand Motichand & Ors vs H.B. Munshi & Anr on 22 November, 1968
Salonah Tea Company Ltd vs Superintendent Of Taxes Nowgong & ... on 18 December, 1987
Gurram Satyaseshamamba @ Gurram ... vs Gurram Krishnavenamma (Died) By ... on 18 June, 2004
In Re: Mandalapu Paddayya And Ors. vs Unknown on 11 August, 1950
Solar Works vs Employees' State Insurance ... on 4 October, 1963

[Article 145(1)] [Article 145] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 145(1)(c) in The Constitution Of India 1949
(c) rules as to the proceedings in the Court for the enforcement of any of the rights conferred by Part III;