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Ranga Reddy District Sarpanches' ... vs Government Of A.P. And Ors. on 29 January, 2004
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[Article 243H] [Constitution]
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Central Government Act
Article 243H(a) in The Constitution Of India 1949
(a) authorise a Panchayat to levy, collect and appropriate such taxes, duties, tolls and fees in accordance with such procedure and subject to such limits;