Main Search Premium Members Advanced Search Disclaimer
Citedby 457 docs - [View All]
Samidorai Thennavarayar vs Vaithilinga Thennavarayar And ... on 25 April, 1963
Samidorai Thennavarayar vs Vaithilinga Thennavarayaar And ... on 25 April, 1963
Ratanlal Bansilal And Others vs Kishorilal Goenka And Others on 18 December, 1992
Smt. Rajah Kishore Devigaru vs Bhaskara Gouta Chorani And Ors. on 16 November, 1959
Ladli Prasad Jaiswal vs Karnal Distillery Co., Ltd., & Ors on 17 December, 1962

[Article 133(1)] [Article 133] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 133(1)(a) in The Constitution Of India 1949
(a) that the case involves a substantial question of law of general importance; and