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Citedby 3 docs
State Of Himachal Pradesh & Anr vs Umed Ram Sharma & Ors on 11 February, 1986
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[Article 203] [Constitution]
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Central Government Act
Article 203(2) in The Constitution Of India 1949
(2) So much of the said estimates as relates to other expenditure shall be submitted in the form of demands for grants to the Legislative Assembly, and the Legislative Assembly shall have power to assent, or to refuse to assent, to any demand, or to assent to any demand subject to a reduction of the amount specified therein