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Citedby 9 docs - [View All]
Khan Chand Mool Chand vs State Of Punjab And Anr. on 24 March, 1966
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State Of Madhya Pradesh vs Laxmi Prasad Govind Prasad Bani on 10 September, 1957
State Of Bihar vs Rani Sonabati Kumari on 30 June, 1954
State Of Bihar vs Rani Sonabati Kumari on 30 June, 1954

[Article 299] [Constitution]
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Central Government Act
Article 299(2) in The Constitution Of India 1949
(2) Neither the President nor the Governor shall be personally liable in respect of any contract or assurance made or executed for the purposes of this Constitution, or for the purposes of any enactment relating to the Government of India heretofore in force, nor shall any person making or executing any such contract or assurance on behalf of any of them be personally liable in respect thereof