Main Search Premium Members Advanced Search Disclaimer
Citedby 4 docs
5 Navi Mumbai Municipal Mazdoor ... vs The State Of Maharashtra And ... on 1 October, 2014
Sakhi Gopal Agrawal And Ors. vs State Of M.P. And Ors. on 29 August, 2003
Anil Kumar Gulati And Ors. Etc. vs State Of M.P. And Ors. Etc. on 29 August, 2003
Vvf vs State on 3 March, 2011

[Article 243X] [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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 243X(a) in The Constitution Of India 1949
(a) authorise a Municipality to levy, collect and appropriate such taxes, duties, tolls and fees in accordance with such procedure and subject to such limits;