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Citedby 3 docs
Union Of India And Others vs Gwalior Rayon Silk Manufacturing ... on 28 April, 1964
The Indian Stamps Act,1899
Chavva Reddy Saraswatamma vs Presiding Officer-Cum-Election ... on 3 November, 2004

[Article 268] [Constitution]
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Central Government Act
Article 268(1) in The Constitution Of India 1949
(1) Such stamp duties and such duties of excise on medicinal and toilet preparations as are mentioned in the Union List shall be levied by the Government of India but shall be collected
(a) in the case where such duties are leviable within any Union territory, by the Government of India, and
(b) in other cases, by the States within which such duties are respectively leviable