Main Search Premium Members Advanced Search Disclaimer
Cites 9 docs - [View All]
Constituent Assembly Debates On 3 June, 1949 Part Ii
Constituent Assembly Debates On 3 June, 1949 Part I
Constituent Assembly Debates On 13 June, 1949 Part Ii
Constituent Assembly Debates On 8 June, 1949 Part I
Constituent Assembly Debates On 6 June, 1949 Part Ii
Citedby 1048 docs - [View All]
Manmohan Das And Ors. vs Bahauddin And Ors. on 11 January, 1957
Bijon Krishna Mukherjee And Anr. vs Commissioner Of Police And Ors. on 10 March, 1961
Standard Vacuum Oil Co. vs The Commercial Tax Officer And ... on 19 February, 1957
Hemalatha Textiles, Guntur ... vs State Of Andhra Pradesh ... on 6 May, 1959
Vijaykumar Motilal Hirakhanwala vs Ramprasad Dagduram on 17 November, 1959

[Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 132 in The Constitution Of India 1949
132. Appellate jurisdiction of Supreme Court in appeals from High Courts in certain cases ( 1 ) An appeal shall lie to the Supreme Court from any judgment, decree or final order of a High Court in the territory of India, whether in a civil, criminal or other proceeding, if the High Court certifies under Article 134A that the case involves a substantial question of law as t the interpretation of this Constitution
(2) Omitted
(3) Where such a certificate is given, any party in the case may appeal to the Supreme Court on the ground that any such question as aforesaid has been wrongly decided Explanation For the purposes of this article, the expression final order includes an order declaring an issue which, if decided in favour of the appellant, would be sufficient for the final disposal of the case