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Citedby 2 docs
Sita Ram & Ors vs State Of U.P on 24 January, 1979
Rajendra Singh Yadav vs Chandra Sen And Ors. on 26 October, 1978

[Article 145(1)] [Article 145] [Constitution]
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Central Government Act
Article 145(1)(d) in The Constitution Of India 1949
(d) rules as to the entertainment of appeals under sub clause (c) of clause ( 1 ) of Article 134;