Main Search Premium Members Advanced Search Disclaimer
Citedby 433 docs - [View All]
Laxmi Narayan Nayak vs Ramratan Chaturvedi And Ors. on 19 November, 1985
Ashok vs Rajendra Bhausaheb Mulak on 18 October, 2012
Upadhyaya Hargovind Devshanker vs Dhirendrasinh Virbhadrasinhji ... on 17 February, 1988
Bijayananda Patnaik vs Satrughna Sahu And Others on 26 March, 1963
Shyam Sunder vs Satya Ketu & Ors on 5 October, 1966

[Complete Act]
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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 116A in The Representation of the People Act, 1951
*1[116A. Appeals to Supreme Court.—
(1) Notwithstanding anything contained in any other law for the time being in force, an appeal shall lie to the Supreme Court on any question (whether of law or fact) from every order made by a High Court under section 98 or section 99.
(2) Every appeal under this Chapter shall be preferred within a period of thirty days from the date of the order of the High Court under section 98 or section 99: Provided that the Supreme Court may entertain an appeal after the expiry of the said period of thirty days if it is satisfied that the appellant had sufficient cause for not preferring the appeal within such period.]