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Citedby 2 docs
Ramaswami Ambalam vs The Madras Hindu Religious ... on 30 July, 1951
Gopal Das vs State on 10 August, 1953

[Article 228] [Constitution]
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Central Government Act
Article 228(b) in The Constitution Of India 1949
(b) determine the said question of law and return the case to the court from which the case has been so withdrawn together with a copy of its judgment on such question, and the said court shall on receipt thereof proceed to dispose of the case in confirmity with such judgment