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[Section 6(2)(B)(b)(ii)] [Section 6(2)(B)(b)] [Section 6(2)(B)] [Section 6(2)] [Section 6] [Complete Act]
Central Government Act
Section 6(2)(B)(b)(ii)(b) in The Central Sales Tax Act, 1956
(b) the dealer effecting such subsequent sale proves to the satisfaction of the authority referred to in the preceding proviso that such sale is of the nature referred to in clause (A) or clause (B) of this sub- section.]