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Indian Overseas Bank Having It vs The State Of Karnataka on 14 March, 2008

[Article 273] [Constitution]
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Central Government Act
Article 273(2) in The Constitution Of India 1949
(2) The sums so prescribed shall continue to be charged on the Consolidated Fund of India so long as any export duty on jute or jute products continues to be levied by the Government of India or until the expiration of ten years from the commencement of this Constitution, whichever is earlier