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The Proposal For Inclusion Of Agricultural Income

[Article 270] [Constitution]
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Central Government Act
Article 270(2) in The Constitution Of India 1949
(2) Such percentage, as may be prescribed 3, of the net proceeds in any financial year of any such tax, except in so far as those proceeds represent proceeds attributable to Union territories or to taxes payable in respect of Union emoluments, shall not form part of the Consolidated Fund of India, but shall be assigned to the States within which that tax is leviable in that year, and shall be distributed among those States in such manner and from such time as may be prescribed