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Citedby 15 docs - [View All]
Hari Ram vs Assistant Controller Of Estate ... on 21 November, 1974
Smt. Komanduri Seshamma vs Appellate Controller Of Estate ... on 27 August, 1971
V. Pattabhiraman vs The Assistant Commissioner Of ... on 10 April, 1968
N. Krishna Prasad vs Assistant Controller Of Estate ... on 24 June, 1971
V. Devaki Ammal vs Assistant Controller Of Estate ... on 10 October, 1972

[Article 366] [Constitution]
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Central Government Act
Article 366(9) in The Constitution Of India 1949
(9) estate duty means a duty to be assessed on or by reference to the principal value, ascertained in accordance with such rules as may be prescribed by or under laws made by Parliament or the Legislature of a State relating to the duty, of all property passing upon death or deemed, under the provisions of the said laws, so to pass;