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Citedby 25 docs - [View All]
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[Article 142] [Constitution]
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Central Government Act
Article 142(2) in The Constitution Of India 1949
(2) Subject to the provisions of any law made in this behalf by Parliament, the Supreme Court shall, as respects the whole of the territory of India, have all and every power to make any order for the purpose of securing the attendance of any person, the discovery or production of any documents, or the investigation or punishment of any contempt of itself