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Constituent Assembly Debates On 3 June, 1949 Part I
Constituent Assembly Debates On 14 October, 1949 Part Iii
Constituent Assembly Debates On 27 May, 1949 Part Ii
Constituent Assembly Debates On 14 June, 1949 Part Ii
Constituent Assembly Debates On 6 June, 1949 Part Ii
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State Of Rajasthan & Ors. Etc. Etc vs Union Of India Etc. Etc on 6 May, 1977
State Of Andhra Pradesh vs State Of Karnataka & Ors on 25 April, 2000
State Of Haryana vs State Of Punjab And Anr on 4 June, 2004

[Constitution]
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Central Government Act
Article 131 in The Constitution Of India 1949
131. Original jurisdiction of the Supreme Court Subject to the provisions of this Constitution, the Supreme Court shall, to the exclusion of any other court, have original jurisdiction in any dispute
(a) between the Government of India and one or more States; or
(b) between the Government of India and any State or States on one side and one or more other States on the other; or
(c) between two or more States, if and in so far as the dispute involves any question (whether of law or fact) on which the existence or extent of a legal right depends: Provided that the said jurisdiction shall not extend to a dispute arising out of any treaty, agreement, covenant, engagements, and or other similar instrument which, having been entered into or executed before the commencement of this Constitution, continues in operation after such commencement, or which provides that the said jurisdiction shall not extend to such a dispute