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

38. Assessment and collection of taxes and fees.-

A District council may, by notification in the Official Gazette, determine the person by whom any tax or fee shall be assessed and collected and make rules for the assessment and collection of such tax or fee and direct in what manner persons employed in the assessment or collection shall be remunerated.



Manipur (Hill Areas) District Councils Act, 1971 Back




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