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Citedby 3 docs
Sasa Musa Sugar Works Etc. Etc vs State Of Bihar And Others Etc. Etc on 6 July, 1996
T.N. Godavarman Thirumulpad vs Union Of India & Ors on 26 September, 2005
M. Janakiramaiah vs Government Of A.P. And Ors. on 30 September, 1997

[Article 199(1)] [Article 199] [Constitution]
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Central Government Act
Article 199(1)(f) in The Constitution Of India 1949
(f) the receipt of money on account of the Consolidated Fund of the State or the public account of the State or the custody or issue of such money; or