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10. Allocation of expenditure of the Bombay High Court.-

The expenditure in respect of the High Court at Bombay, including the expenditure in respect of the salaries and allowances of the Judges, officers and servants of the High Court shall, as from the appointed day, be allocated between the State of Maharashtra and the Union in such proportion as the President may, by order, determine.



High Court at Bombay (Extension of Jurisdiction to Goa, Daman and Diu) Act, 1981 Back




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