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State Of Rajasthan & Ors. Etc. Etc vs Union Of India Etc. Etc on 6 May, 1977
Irrigation Development ... vs Government Of A.P. And Ors. on 16 March, 2004

[Article 204] [Constitution]
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Central Government Act
Article 204(1) in The Constitution Of India 1949
(1) As soon as may be after the grants under article 203 have been made by the Assembly, there shall be introduced a Bill to provide for the appropriation out of the Consolidated Fund of the State of all moneys required to meet
(a) the grants so made by the assembly; and
(b) the expenditure charged on the Consolidated Fund of the State but not exceeding in any case the amount shown in the statement previously laid before the House or Houses