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The Goa, Daman and Diu Reorganisation Act, 1987

27. Procedure as to appeals to Supreme Court.-

The law in force immediately before the appointed day relating to appeals to the Supreme Court from the existing High Court and the Judges and division Courts thereof shall, with the necessary modifications, apply in relation to the common High Court.



Goa, Daman and Diu Reorganisation Act, 1987 Back




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