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Municipal Board Of Hardwar Etc. vs Union Of India And Ors. on 18 April, 1973

[Article 279] [Constitution]
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Central Government Act
Article 279(1) in The Constitution Of India 1949
(1) In the foregoing provisions of this Chapter, net proceeds means in relation to any tax or duty the proceeds thereof reduced by the cost of collection, and for the purposes of those provisions the net proceeds of any tax or duty, or of any part of any tax or duty, in or attributable to any area shall be ascertained and certified by the Comptroller and Auditor General of India, whose certificate shall be final