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[Article 39] [Constitution]
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Central Government Act
Article 39(2) in The Constitution Of India 1949
(2) If any dispute arises as to the share of such royalties to be made over to a District Council, it shall be referred to the Governor for determination and the amount determined by the Governor in his discretion shall be deemed to be the amount payable under sub paragraph ( 1 ) of this paragraph to the District Council and the decision of the Governor shall be final