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[Article 243Y(1)(a)] [Article 243Y(1)] [Article 243Y] [Constitution]
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Central Government Act
Article 243Y(1)(a)(i) in The Constitution Of India 1949
(i) the distribution between the State and the Municipalities of the net proceeds of the taxes, duties, tolls and fees leviable by the State, which may be divided between them under this Part and the allocation between the Municipalities at all levels of their respective shares of such proceeds;