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Citedby 21 docs - [View All]
New Delhi Municipal Committee vs State Of Punjab Etc. Etc on 19 December, 1996
New Delhi Municipal Corporation ... vs State Of Punjab Etc.Etc on 19 December, 1996
Karyapalak Engineer And Ors. vs Rajasthan Tax Board And Ors. on 8 May, 2001
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Andhra Pradesh State Road ... vs The Income-Tax Officer And Anr on 5 March, 1964

[Article 289] [Constitution]
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Central Government Act
Article 289(2) in The Constitution Of India 1949
(2) Nothing in clause ( 1 ) shall prevent the Union from imposing, or authorising the imposition of, any tax to such extent, if any, as Parliament may by law provide in respect of a trade or business of any kind carried on by, or on behalf of, the Government of a State, or any operations connected therewith, or any property used or occupied for the purposes of such trade or business, or any income accruing or arising in connection therewith