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T.N. Godavarman Thirumulpad vs Union Of India & Ors on 26 September, 2005

[Article 110(1)] [Article 110] [Constitution]
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Central Government Act
Article 110(1)(f) in The Constitution Of India 1949
(f) the receipt of money on account of the Consolidated Fund of India or the public account of India or the custody or issue of such money or the audit of the accounts of the Union or of a State; or