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Narayanlal Himatlal Bhatt And ... vs State Of Gujarat on 4 April, 1986

[Article 158] [Constitution]
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Central Government Act
Article 158(3) in The Constitution Of India 1949
(3) The Governor shall be entitled without payment of rent to the use of his official residences and shall be also entitled to such emoluments, allowances and privileges as may be determined by Parliament by law and, until provision in that behalf is so made, such emoluments, allowances and privileges as are specified in Second Schedule
(3A) Where the same person is appointed as Governor of two or more States, the emoluments and allowances payable to the Governor shall be allocated among the States in such proportion as the President may by order determine