Mobile View
Main Search Forums Advanced Search Disclaimer
User Queries
[Section 6(2)(B)] [Section 6(2)] [Section 6] [Complete Act]
Central Government Act
Section 6(2)(B)(a) in The Central Sales Tax Act, 1956
(a) a certificate duly filled and signed by the registered dealer from whom the goods were purchased containing the prescribed particulars in a prescribed form obtained from the prescribed authority; and