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[Article 243I(1)(a)] [Article 243I(1)] [Article 243I] [Constitution]
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Central Government Act
Article 243I(1)(a)(i) in The Constitution Of India 1949
(i) the distribution between the State and the Panchayats of the net proceeds of the taxes, duties, tolls and fees leviable by the State, which may be divided between them under this Part and the allocation between the Panchayats at all levels of their respective shares of such proceeds;