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Citedby 3 docs
Banwarilal Agarwalla vs The State Of Bihar And Others on 10 February, 1961
Narayanlal Himatlal Bhatt And ... vs State Of Gujarat on 4 April, 1986
Union Of India vs V. Sriharan @ ,Murugan & Ors on 2 December, 2015

[Article 59] [Constitution]
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Central Government Act
Article 59(3) in The Constitution Of India 1949
(3) The President 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 the Second Schedule