AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

108. Board to be a Municipality for taxation purposes.

A Board shall be deemed to be a municipal committee for the purposes of taxation as per the Municipal Taxation Act, 1881 (11 of 1881).



Cantonments Act, 2006 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys