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Citedby 13 docs - [View All]
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[Article 134] [Constitution]
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Central Government Act
Article 134(2) in The Constitution Of India 1949
(2) Parliament may by law confer on the Supreme Court any further powers to entertain and hear appeals from any judgment, final order or sentence in a criminal proceeding of a High Court in the territory of India subject to such conditions and limitations as may be specified in such law