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Citedby 68 docs - [View All]
Super Cassettes Industries Ltd., ... vs Department Of Income Tax on 7 August, 2014
Kadar vs Muthukoya Thangal on 17 July, 1961
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M/S Dozco India P.Ltd vs M/S Doosan Infracore Co.Ltd on 8 October, 2010
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[Article 23] [Constitution]
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Central Government Act
Article 23(1) in The Constitution Of India 1949
(1) Traffic in human beings and begar and other similar forms of forced labour are prohibited and any contravention of this provision shall be an offence punishable in accordance with law