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[Article 8] [Constitution]
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Central Government Act
Article 8(4) in The Constitution Of India 1949
(4) A Regional Council or District Council, as the case may be, may make regulations to provide for levy and collection of any of the taxes specified in sub paragraphs ( 2 ) and ( 3 ) of this paragraph and every such regulation shall be submitted forthwith to the Governor and, until assented to by him, shall have no effect