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[Section 10A(2)] [Section 10A] [Complete Act]
Central Government Act
Section 10A(2)(a) in The Central Sales Tax Act, 1956
(a) in the case of an offence falling under clause (b) or clause (d) of section 10, in the State in which the person purchasing the goods obtained the form prescribed for the purposes of clause (a) of sub- section (4) of section 8 in connection with the purchase of such goods;