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J.K. Steel Ltd vs Union Of India on 18 October, 1968

[Article 112] [Constitution]
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Central Government Act
Article 112(1) in The Constitution Of India 1949
(1) The President shall in respect of every financial year cause to be laid before both the Houses of Parliament a statement of the estimated receipts and expenditure of the Government of India for that year, in this Part referred to as the annual financial statement