Main Search Premium Members Advanced Search Disclaimer
Citedby 27 docs - [View All]
Dayabhai Poonambhai Patel vs The Regional Transport Authority ... on 13 July, 1951
Makhan Singh vs State Of Punjab(And Connected ... on 2 September, 1952
Makhan Singh vs State Of Punjab (And Connected ... on 2 September, 1963
Sheoshankar vs State Govt. Of Madhya Pradesh And ... on 18 April, 1951
Kedia Distilleries Ltd. vs Chhattisgarh Chemical Mill ... on 18 February, 2000

[Article 32] [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 32(3) in The Constitution Of India 1949
(3) Without prejudice to the powers conferred on the Supreme Court by clause ( 1 ) and ( 2 ), Parliament may by law empower any other court to exercise within the local limits of its jurisdiction all or any of the powers exercisable by the Supreme Court under clause ( 2 )