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4. Power to levy special charges.-

In cases where an officer of the Government is employed to give legal advice or to audit accounts on behalf of any estate, the State Government, if it considers the services rendered to be of a special nature, may, in its discretion, direct a special charge to be made against that estate on account of such services, irrespective of the rate leviable under the last foregoing section.



Government Management of Private Estates Act, 1892 Back




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