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M.H. Devendrappa vs The Karnataka State Small ... on 17 February, 1998

[Article 199(1)] [Article 199] [Constitution]
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Central Government Act
Article 199(1)(c) in The Constitution Of India 1949
(c) the custody of the Consolidated Fund or the Contingency Fund of the State, the payment of moneys into or the withdrawal of moneys from any such Fund;