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The Assam Reorganisation (Meghalaya) Act, 1969

57. Authorisation of expenditure pending its sanction by Legislative Assembly.-

The Governor may, at any time before the appointed day, authorise such expenditure from the Consolidated Fund of Meghalaya as he deems necessary for a period of not more than six months beginning with the appointed day pending the sanction of that expenditure by the Legislative Assembly:

Provided that the Governor may, after the appointed day, authorise such further expenditure as he deems necessary from the Consolidated Fund of Meghalaya for any period not extending beyond the said period of six months.



Assam Reorganisation (Meghalaya) Act, 1969 Back




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