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Kesavananda Bharati ... vs State Of Kerala And Anr on 24 April, 1973

[Article 199(1)] [Article 199] [Constitution]
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Central Government Act
Article 199(1)(b) in The Constitution Of India 1949
(b) the regulation of the borrowing of money or the giving of any guarantee by the State, or the amendment of the law with respect to any financial obligations undertaken or to be undertaken by the State;