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Contingency Fund of India Act, 1950

3. Custody of the Contingency Fund and withdrawals there from.

The Contingency Fund  of India shall be held on behalf of the President by a Secretary to the Government of India in the Ministry of Finance, and no advances  shall be made out of such fund except for the purposes of meeting  unforeseen   expenditure  pending   authorization   of   such expenditure by Parliament under appropriations made by law.

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