Section 2   [ View Judgements ]

Withdrawal of certain sums from and out of the Consolidated FUND of the State for a part of the FINANCIAL year commencing on the 1st day of April 2006


The State Government may withdraw from and out of the Consolidated FUND of the State sums not exceeding twenty four thousand four hundred and twenty five crores eight lakhs and fifty four thousand rupees being MONEYS required to meet –



(a) the grants made in advance by the Tamil Nadu Legislative Assembly for a part of the financial year commencing on the 1st day of April 2006, as set forth in column (3) of the Schedule; and



(b) the expenditure charged on the Consolidated Fund of the State for the said part of that year, as set forth in column (4) of the Schedule.

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