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Citedby 27 docs - [View All]
International Cotton Corpn. (P) ... vs Commercial Tax Officer, Hubli & ... on 4 October, 1974
Sri Ganesh Trading Company vs The State Of Andhra Pradesh on 29 March, 1988
George Maijo And Co. vs The State Of Andhra Pradesh And ... on 30 June, 1977
The Southern India Cotton Waste vs The Union Of India, Rep.By The on 20 March, 2009
Rallis India Ltd. vs R.S. Joshi, Sales Tax Officer, ... on 14 September, 1972

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[Section 8(2)] [Section 8] [Complete Act]
Central Government Act
Section 8(2)(a) in The Central Sales Tax Act, 1956
(a) in the case of declared goods, shall be calculated 2[ at twice the rate] applicable to the sale or purchase of such goods inside the appropriate State; and