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Shri Balasaheb Dhondiram Jagdale ... vs State Of Maharashtra, The Hon'Ble ... on 6 May, 2008
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[Article 202(2)] [Article 202] [Constitution]
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Central Government Act
Article 202(2)(b) in The Constitution Of India 1949
(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