Main Search Premium Members Advanced Search Disclaimer
Citedby 2 docs
Mathew vs Union Of India (Uoi) on 13 January, 2003
4 Whether This Case Involves A ... vs State Of Gujarat & on 15 January, 2016

[Article 293] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 293(3) in The Constitution Of India 1949
(3) A State may not without the consent of the Government of India raise any loan if there is still outstanding any part of a loan which has been made to the State by the Government of India or by its predecessor Government, or in respect of which a guarantee has been given by the Government of India or by its predecessor Government