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Citedby 21 docs - [View All]
Anand Waste Paper Mart vs The State Of Bombay on 10 February, 1960
Bisra Limestone Co. Ltd. vs Sales Tax Officer And Ors. on 3 April, 1970
Bhuvaneshwari Traders vs State Of Tamil Nadu on 12 August, 1997
Oriental Engineering Company And ... vs The Union Of India (Uoi) And Ors. on 5 March, 1973
Perfect Colourants And Plastics ... vs Assessee on 27 February, 2007

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[Section 10A] [Complete Act]
Central Government Act
Section 10A(1) in the Central Sales Tax Act, 1956
(1) ] If any person purchasing goods is guilty of an offence under clause (b) or clause (c) or clause (d) of section 10, the authority who granted to him or, as the case may be, is competent to grant to him a certificate of registration under this Act may, after giving him a reasonable opportunity of being heard, by order in writing, impose upon him by way of penalty a sum not exceeding one and a half times 3[the tax which would have been levied under sub-section (2) of section 8 in respect of the sale to him of the goods, if the sale had been a sale falling within that sub-section]: Provided that no prosecution for an offence under section 10 shall be instituted in respect of the same facts on which a penalty has been imposed under this section.] 4[(2) The penalty imposed upon any dealer under sub-section (1) shall be collected by the Government of India in the manner provided in sub-section (2) of section 9—