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Citedby 19 docs - [View All]
Kishenlal And Ors. vs Bhanwarlal And Anr. on 3 October, 1950
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[In The Supreme Court Of India ... vs Nandlal on 12 October, 1950
Garikapatti Veeraya vs N. Subbiah Choudhury on 1 February, 1957

[Article 374] [Constitution]
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Central Government Act
Article 374(4) in The Constitution Of India 1949
(4) On and from the commencement of this Constitution the jurisdiction of the authority functioning as the Privy Council in a State specified in Part B of the First Schedule to entertain and dispose of appeals and petitions from or in respect of any judgment, decree or order of any court within that State shall cease, and all appeals and other proceedings pending before the said authority at such commencement shall be transferred to, and disposed of by, the Supreme Court