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[Article 205(1)] [Article 205] [Constitution]
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Central Government Act
Article 205(1)(b) in The Constitution Of India 1949
(b) if any money has been spent on any service during a financial year in excess of the amount granted for that service and for that year, cause to be laid before the House or the Houses of the Legislature of the State another statement showing the estimated amount of that expenditure or cause to be presented to the Legislative Assembly of the State a demand for such excess, as the case may be