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Citedby 2 docs
Edmund George vs Secretary (Revenue) And Ors. on 2 April, 2007
Golakh Behari vs State Of Orissa Represented By ... on 21 June, 1971

[Article 204] [Constitution]
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Central Government Act
Article 204(2) in The Constitution Of India 1949
(2) No amendment shall be proposed to any such Bill in the House or either House of the Legislature of the State which will have the effect of varying the amount or altering the destination of any grant so made or of varying the amount of any expenditure charged on the Consolidated Fund of the State, and the decision of the person presiding as to whether an amendment is inadmissible under this clause shall be final