Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
B.E. Billimoria & Co. Pvt. Ltd. vs Commissioner Of Customs & Central ... on 25 April, 2003

[Article 366(29)] [Article 366] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 366(29)(a) in The Constitution Of India 1949
(a) a tax on the transfer, otherwise than in pursuance of a contact, of property in any goods for cash, deferred payment or other valuable consideration;