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[Article 276] [Constitution]
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Central Government Act
Article 276(1) in The Constitution Of India 1949
(1) Notwithstanding anything in Article 246, no law of the Legislature of a State relating to taxes for the benefit of the State or of a municipality, district board, local board or other local authority therein in respect of professions, trades, callings or employments shall be invalid on the ground that it relates to a tax on income