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Citedby 2 docs
Bhim Singh vs U.O.I & Ors on 6 May, 2010
Centre For Public Interest ... vs Union Of India & Anr on 16 September, 2003

[Article 113] [Constitution]
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Central Government Act
Article 113(2) in The Constitution Of India 1949
(2) So much of the said estimates as relates to other expenditure shall be submitted in the form of demands for grants to the House of the People, and the House of the People shall have power to assent, or to refuse to assent, to any demand, or to assent to any demand subject to a reduction of the amount specified therein