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Citedby 26 docs - [View All]
Bhilari Motors vs Commissioner Of Sales Tax on 3 February, 1986
Hindustan Unilever Limited vs Assistant Commissioner, ... on 15 January, 2008
M.K. Thomas vs State Of Kerala on 23 June, 1977
M. K. Thomas vs State Of Kerala. on 23 June, 1977
Jawaharlal Ramcharan vs Sales Tax Officer And Anr. on 19 January, 1978

[Section 17] [Complete Act]
Central Government Act
Section 17(3) in the Central Sales Tax Act, 1956
(3) The liquidator shall not part with any of the assets of the company or the properties in his hands until he has been notified by the appropriate authority under sub-section (2) and on being so notified, shall set aside an amount equal to the amount notified and, until he so sets aside such amount, shall not part with any of the assets of the company or the properties in his hands: Provided that nothing contained in this sub-section shall debar the liquidator from parting with such assets or properties in compliance with any order of a court or for the purpose of the payment of the tax payable by the company under this Act or for making any payment to secured creditors whose debts are entitled under law to priority of payment over debts due to Government on the date of liquidation or for meeting such costs and expenses of the winding up of the company as are in the opinion of the appropriate authority reasonable.