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The Mysore Spinning And ... vs The Deputy Commercial Tax ... on 10 October, 1956

[Article 280] [Constitution]
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Central Government Act
Article 280(2) in The Constitution Of India 1949
(2) It shall be the duty of the Commission to make recommendations to the President as to
(a) the distribution between the Union and the States of the net proceeds of taxes which are to be, or may be, divided between them under this Chapter and the allocation between the States of the respective shares of such proceeds;
(b) the principles which should govern the grants in aid of the revenues of the States out of the Consolidated Fund of India;
(c) any other matter referred to the Commission by the President in the interests of sound finance