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Citedby 109 docs - [View All]
A.K. Sharafudin vs S. Jagadeesan on 20 March, 1950
Smt. Ningamma And Another vs Chikkaiah And Another on 10 August, 1999
Kisan Discretionary Family ... vs Assessee on 8 May, 2012
K.K. Velusamy vs N. Palaanisamy on 30 March, 2011
Radha Kishan vs Navratan Mal Jain And Anr. on 30 August, 1989

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Central Government Act
Section 151 in The Indian Evidence Act, 1872
151. Indecent and scandalous questions.—The Court may forbid any questions or inquiries which it regards as indecent or scandalous, although such questions or inquiries may have some bearing on the questions before the Court, unless they relate to facts in issue, or to matters necessary to be known in order to determine whether or not the facts in issue existed.