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Northern Coal Fields vs The State Of M.P. & Ors on 21 January, 2010

[Article 243X] [Constitution]
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Central Government Act
Article 243X(d) in The Constitution Of India 1949
(d) provide for constitution of such Funds for crediting all moneys received respectively, by or on behalf of the Municipalities and also for the withdrawal of such moneys therefrom, as may be specified in the law