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U.P. Zila Parishad Karamchari ... vs State Of U.P. And Ors. on 23 July, 2002

[Article 243H] [Constitution]
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Central Government Act
Article 243H(d) in The Constitution Of India 1949
(d) provide for constitution of such Funds for crediting all moneys received, respectively, by or on behalf of the Panchayats and also for the withdrawal of such moneys therefrom, as may be specified in the law