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Shri Balasaheb Dhondiram Jagdale ... vs State Of Maharashtra, The Hon'Ble ... on 6 May, 2008
N. Ravindra Murthy S/O. Sri N. Rama ... vs Shri Veerabhadra Swamy Temple And ... on 19 March, 2008

[Article 202(3)] [Article 202] [Constitution]
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Central Government Act
Article 202(3)(a) in The Constitution Of India 1949
(a) the emoluments and allowances of the Governor and other expenditure relating to his office;