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Citedby 2 docs
Narayanlal Himatlal Bhatt And ... vs State Of Gujarat on 4 April, 1986
Lily Thomas vs State Of Tamil Nadu on 4 July, 1985

[Article 75] [Constitution]
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Central Government Act
Article 75(6) in The Constitution Of India 1949
(6) The salaries and allowances of Ministers shall be such as Parliament may from time to time by law determine and, until Parliament so determines, shall be as specified in the Second Schedule The Attorney General for India