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Citedby 2 docs
Shri Balasaheb Dhondiram Jagdale ... vs State Of Maharashtra, The Hon'Ble ... on 6 May, 2008
Kidangazhi Manakkal Narayanan ... vs State Of Madras, Represented By ... on 11 September, 1953

[Article 202(2)] [Article 202] [Constitution]
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Central Government Act
Article 202(2)(a) in The Constitution Of India 1949
(a) the sums required to meet expenditure described by this Constitution as expenditure charged upon the Consolidated Fund of the State; and