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[Article 202] [Constitution]
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Central Government Act
Article 202(2) in The Constitution Of India 1949
(2) The estimates of expenditure embodied in the annual financial statement shall show separately
(a) the sums required to meet expenditure described by this Constitution as expenditure charged upon the Consolidated Fund of the State; and
(b) the sums required to meet other expenditure proposed to be made from the Consolidated Fund of the State; and shall distinguish expenditure on revenue account from other expenditure