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United Receland Limited And Anr. vs The State Of Haryana And Ors. on 17 August, 1995

[Article 206] [Constitution]
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Central Government Act
Article 206(2) in The Constitution Of India 1949
(2) The provisions of articles 203 and 204 shall have effect in relation to the making of any grant under clause ( 1 ) and to any law to be made under that clause as they have effect in relation to the making of a grant with regard to any expenditure mentioned in the annual financial statement and the law to be made for the authorisation of appropriation of moneys out of the Consolidated Fund of the State to meet such expenditure