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Citedby 2 docs
Sri Bayyanna Bhimayya And Ors. vs Government Of Andhra on 23 November, 1956
S. Nagaraja And Anr. vs Union Of India (Uoi) And Ors. on 25 November, 2002

[Article 131] [Constitution]
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Central Government Act
Article 131(c) in The Constitution Of India 1949
(c) between two or more States, if and in so far as the dispute involves any question (whether of law or fact) on which the existence or extent of a legal right depends: Provided that the said jurisdiction shall not extend to a dispute arising out of any treaty, agreement, covenant, engagements, and or other similar instrument which, having been entered into or executed before the commencement of this Constitution, continues in operation after such commencement, or which provides that the said jurisdiction shall not extend to such a dispute