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Citedby 6 docs - [View All]
The Central Provinces Syndicate ... vs Commissioner Of Income-Tax, ... on 9 March, 1961
The Central Provinces Syndicate ... vs Commissioner Of Income-Tax, ... on 9 March, 1961
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Khacheru Singh vs S.D.O. Khurja on 22 January, 1960

[Article 146] [Constitution]
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Central Government Act
Article 146(3) in The Constitution Of India 1949
(3) The administrative expenses of the Supreme Court, including all salaries, allowances and pensions payable to or in respect of the offices and servants of the Court, shall be charged upon the Consolidated Fund of India, and any fees or other moneys taken by the court shall form part of that Fund