Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
Bhagvan Singh Guleria vs Uoi & Ors. on 13 May, 2011
V.P. Goel & Ors. vs Uoi & Ors. on 13 May, 2011
D. S. Garewal vs The State Of Punjab And Another on 11 December, 1958
Shanti Swarup Gupta & Anrs. vs Union Of India & Others on 1 June, 2012

[Article 293] [Constitution]
User Queries
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(2) in The Constitution Of India 1949
(2) The Government of India may, subject to such conditions as may be laid down by or under any law made by Parliament, make loans to any State or, so long as any limits fixed under Article 292 are not exceeded, give guarantees in respect of loans raised by any State, and any sums required for the purpose of making such loans shall be charged on the Consolidated Fund of India