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Citedby 2 docs
Sukhpal Singh Khaira vs State Of Punjab And Others on 16 January, 2013
Bira Kishore Mohanty vs State Of Orissa on 8 January, 1974

[Article 205(1)] [Article 205] [Constitution]
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Central Government Act
Article 205(1)(a) in The Constitution Of India 1949
(a) if the amount authorised by any law made in accordance with the provisions of article 204 to be expended for a particular service for the current financial year is found to be insufficient for the purposes of that year or when a need has arisen during the current financial year for supplementary or additional expenditure upon some new service not contemplated in the annual financial statement for that year, or