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Constituent Assembly Debates On 10 June, 1949 Part I
Constituent Assembly Debates On 10 June, 1949 Part Ii
Constituent Assembly Debates On 4 August, 1949 Part Ii
Constituent Assembly Debates On 8 June, 1949 Part Ii
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[Constitution]
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Central Government Act
Article 115 in The Constitution Of India 1949
115. Supplementary, additional or excess grants
(1) The President shall
(a) If the amount authorised by any law made in accordance with the provisions of article 114 to be expended for a particular service for the current financial year is found to be insufficient for the purposes of that year or when a need has arisenduring the current financial year for supplementary or additional expenditure upon some new service not contemplated in the annual financial statement for that year, or
(b) if any money has been spent on any service during a financial year in excess of the amount granted for that service and for that year, cause to be laid before both the Houses of Parliament another statement showing the estimated amount of that expenditure or cause to be presented to the House of the People a demand for such excess, as the case may be
(2) The provisions of articles 112, 113 and 114 shall have effect in relation to any such statement and expenditure or demand and also to any law to be made authorising the appropriation of moneys out of the Consolidated Fund of India to meet such expenditure or the grant in respect of such demand as they have effect in relation to the annual financial statement and the expenditure mentioned therein or to a demand for a grant and the law to be made for the authorisation of appropriation of moneys out of the Consolidated Fund of India to meet such expenditure or grant