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Citedby 11 docs - [View All]
Kesavan Thankappan vs State Of Kerala And Anr. on 21 May, 1998
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State Of Rajasthan And Anr. vs Niranjan Singh And Ors. on 23 September, 1992
State Of Rajasthan Ans Anr. vs Niranjan Singh And Ors. on 23 September, 1992
Sushil Chander Anand vs State Of U.P. And Ors. on 19 May, 1967

[Article 283] [Constitution]
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Central Government Act
Article 283(2) in The Constitution Of India 1949
(2) The custody of the Consolidated Fund of a State and the Contingency Fund of a State, the payment of moneys into such Funds, the withdrawal of moneys therefrom, the custody of public moneys other than those credited to such Funds, received by or on behalf of the Government of the State, their payment into the public account of the State and withdrawal of moneys from such account and all other matters connected with or ancillary to matters aforesaid shall be regulated by law made by the Legislature of the State, and, until provision in that behalf is so made, shall be regulated by rules made by the Governor of the State