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Citedby 144 docs - [View All]
Sri Sri Sri Kishore Chandra Singh ... vs Babu Ganesh Prasad Bhagat And ... on 9 March, 1954
Rajni Tandon vs Dulal Ranjan Ghosh Dastidar & Anr on 29 July, 2009
Union Of India & Anr vs Avtar Singh & Anr on 4 April, 1984
Ram Mohan Lal vs Tasadduq Husain And Ors. on 28 November, 1932
International Asset ... vs State Of Punjab & Others on 26 February, 2013

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[Complete Act]
Central Government Act
Section 33 in The Registration Act, 1908
33. Power-of-attorney recognizable for purposes of section 32.—(l) For the purposes of section 32, the following powers-of-attorney shall alone be recognized, namely:— tc "33. Power-of-attorney recognizable for purposes of section 32.—(l) For the purposes of section 32, the following powers-of-attorney shall alone be recognized, namely\:—"