Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
Mathew vs Union Of India (Uoi) on 13 January, 2003
Ram Niwas Gupta And Ors. vs State Of Haryana Through Secy., ... on 15 December, 1969
Gujarat vs State on 13 September, 2010

[Article 293] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 293(1) in The Constitution Of India 1949
(1) Subject to the provisions of this article, the executive power of a State extends to borrowing within the territory of India upon the security of the Consolidated Fund of the State within such limits, if any, as may from time to time be fixed by the Legislature of such State by law and to the giving of guarantees within such limits, if any, as may be so fixed