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Citedby 1 docs
R. Muthukrishnan And Etc. vs Agricultural Officer And Etc. on 11 November, 1998

[Section 10C] [Complete Act]
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Central Government Act
Section 10C(2) in The Essential Commodities Act, 1955
(2) For the purposes of this section, a fact is said to be proved only when the court believes it to exist beyond reasonable doubt and not merely when its existence is established by a preponderance of probability.]