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[Article 8] [Constitution]
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Central Government Act
Article 8(3) in The Constitution Of India 1949
(3) The District Council for an autonomous district shall have the power to levy and collect all or any of the following taxes within such district, that is to say
(a) taxes on professions, trades, callings and employments;
(b) taxes on animals, vehicles and boats;
(c) taxes on the entry of goods into a market for sale therein, and tolls on passengers and goods carried in ferries; and
(d) taxes for the maintenance of schools, dispensaries or roads