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Citedby 65 docs - [View All]
Jadumani Behera vs Jadumani Sahu on 3 December, 1951
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Rangadas Naik vs State Of Karnataka on 16 August, 1995

[Article 227] [Constitution]
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Central Government Act
Article 227(1) in The Constitution Of India 1949
(1) Every High Court shall have superintendence over all courts and tribunals throughout the territories interrelation to which it exercises jurisdiction