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Citedby 11 docs - [View All]
In The Matter Of: Under Article 143 ... vs Unknown on 30 September, 1964
R.R. Engineering Co. vs Zila Parishad, Bareilly And Anr. on 23 May, 1969
P.N. Duda vs V. P. Shiv Shankar & Others on 15 April, 1988
U/A 143(1) Of Constitution vs Of India on 27 September, 2012
Sanjay Dalmia vs Additional Collector Of C. Ex. And ... on 22 December, 1988

[Article 143] [Constitution]
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Central Government Act
Article 143(2) in The Constitution Of India 1949
(2) The President may, notwithstanding anything in the proviso to Article 131, refer a dispute of the kind mentioned in the said proviso to the Supreme Court for opinion and the Supreme Court shall, after such hearing as it thinks fit, report to the President its opinion thereon