Main Search Premium Members Advanced Search Disclaimer
Citedby 5 docs
P.L. Haulwel Trailers Ltd. (Since ... vs The Dy. Commissioner Of Income ... on 20 January, 2006
Bhim Singh vs U.O.I & Ors on 6 May, 2010
Samasta Gujarat Rajya Mochi Samaj vs Union Of India (Uoi) Thro' ... on 5 February, 2004
Gillanders Arbuthnot And Co. Ltd. vs The Commercial Tax Officer And ... on 16 July, 1962
Debijhora Tea Co. Ltd. vs State Of Bihar on 24 November, 1955

[Article 283] [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 283(1) in The Constitution Of India 1949
(1) The custody of the Consolidated Fund of India and the Contingency Fund of India, the payment of moneys into such Funds, the withdrawal of moneys therefrom, the custody of public moneys other than those credited to such Funds received by or on behalf of the Government of India, their payment into the public account of India and the withdrawal of moneys from such account and all other matters connected with or ancillary to matters aforesaid shall be regulated by law made by Parliament, and, until provision in that behalf is so made, shall be regulated by rules made by the President