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State Of Rajasthan & Ors. Etc. Etc vs Union Of India Etc. Etc on 6 May, 1977

[Article 357(1)] [Article 357] [Constitution]
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Central Government Act
Article 357(1)(c) in The Constitution Of India 1949
(c) for the President to authorise when the House of the People is not in session expenditure from the Consolidated Fund of the State pending the sanction of such expenditure by Parliament