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[Article 286(3)] [Article 286] [Constitution]
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Central Government Act
Article 286(3)(b) in The Constitution Of India 1949
(b) a tax on the sale or purchase of goods, being a tax of the nature referred to in sub clause (b), sub clause (c) or sub clause (d) of clause 29 A of Article 366, be subject to such restrictions and conditions in regard to the system of levy, rates and other incidents of the tax as Parliament may by law specify