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Citedby 2 docs
Re-Ramlila Maidan Incident Dt ... vs Home Secretary And Ors on 23 February, 2012
A.N. Shervani And Anr. vs Lt. Governor And Ors. on 19 May, 1989

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Central Government Act
Section 134 in The Delhi Police Act, 1978
134. Rules, regulations or orders not invalidated by defect of form or irregularity in procedure.- No rule, regulation, order, direction, adjudication, inquiry or notification made or published and no act done under any provision of this Act or any rule or regulation made under this Act, or in substantial conformity with the same, shall be deemed illegal, void, invalid or insufficient by reason of any defect of form or any irregularity of procedure.