Main Search Premium Members Advanced Search Disclaimer
Cites 2 docs
Constituent Assembly Debates On 27 May, 1949 Part Ii
Constituent Assembly Debates On 27 May, 1949 Part I
Citedby 360 docs - [View All]
Delhi Judicial Service ... vs State Of Gujarat And Ors. Etc-Etc on 11 September, 1991
Ratnamasari vs Akilandammal And Ors. on 3 October, 1902
In Re: Vinay Chandra Mishra (The ... vs Unknown on 10 March, 1995
Chettiar Alias Vairavan ... vs Vaithilinga Mudaliar And Ors. on 15 November, 1916
R.M.M.S.T. Somasundaram ... vs Vaithilinga Mudaliar And Ors. on 15 November, 1916

[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 129 in The Constitution Of India 1949
129. Supreme Court to be a court of record The Supreme Court shall be a court of record and shall have all the powers of such a court including the power to punish for contempt of itself