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R.R. Engineering Co. vs Zila Parishad, Bareilly And Anr. on 23 May, 1969
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K.M. Vijayan And Others vs Union Of India And Others on 21 April, 1993
The Cantonment Board, Mathura vs Krishna Bricks And Lime Factory on 12 September, 1996

[Article 276] [Constitution]
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Central Government Act
Article 276(2) in The Constitution Of India 1949
(2) The total amount payable in respect of any one person to the State or to any one municipality, district board, local board or other local authority in the State byway of taxes on professions, trades, callings and employments shall not exceed two hundred and fifty rupees per annum: Provided that if in the financial year immediately preceding the commencement of this Constitution there was in force in the case of any State or any such municipality, board or authority a tax on professions, trades, callings or employments the rate, or the maximum rate, of which exceed two hundred and fifty rupees per annum, such tax may continue to be levied until provisions to the contrary is made by Parliament by law, and any law so made by Parliament may be made either generally or in relation to any specified States, municipalities, boards or authorities