Main Search Premium Members Advanced Search Disclaimer
Citedby 6 docs - [View All]
Chartered Accountants ... vs Union Of India on 27 December, 2000
All India Federation Of Tax ... vs Union Of India & Ors on 21 August, 2007
Chartered Accountants' ... vs Union Of India on 27 December, 2000
State Of Bombay vs R.M.D. Chamarbaugwalia And Ors. on 12 January, 1955
Visalakshi vs Income-Tax Officer, City Circle ... on 21 March, 1966

[Article 276] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 276(3) in The Constitution Of India 1949
(3) The power of the Legislature of a State to make laws as aforesaid with respect to taxes on professions, trades, callings and employments shall not be construed as limiting in any way the power of Parliament to make laws with respect to taxes on income accruing from or arising out of professions, trades, callings and employments