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Citedby 2 docs
Kalyan Bhadra vs Union Of India (Uoi) And Ors. on 19 November, 1973
In Re: Bengal Electric Lamp Works ... vs Unknown on 18 July, 1941

[Article 110] [Constitution]
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Central Government Act
Article 110(4) in The Constitution Of India 1949
(4) There shall be endorsed on every Money Bill when it is transmitted to the Council of States under Article 109, and when it is presented to the President for assent under Article 111, the certificate of the Speaker of the House of the People signed by him that it is a Money Bill