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Citedby 15 docs - [View All]
Mahaveer Kumar Jain vs Commissioner Of Income Tax on 10 September, 2004
State Of Sikkim vs Surendra Prasad Sharma on 19 April, 1994
Kunga Nima Lepcha And Ors. vs State Of Sikkim And Anr. on 2 September, 2005
N. Manonmani vs Income-Tax Officer on 12 January, 1996
Bakulesh T. Shah vs Deputy Commissioner Of Income Tax on 28 September, 2001

[Article 371F] [Constitution]
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Central Government Act
Article 371F(k) in The Constitution Of India 1949
(k) all laws in force immediately before the appointed day in the territories comprised in the State of Sikkim or any part thereof shall continue to be in force therein until amended or repealed by a competent legislature or other competent authority;