Mobile View
Main Search Advanced Search Disclaimer
Citedby 16 docs - [View All]
Prime Impex Limited And Anr. vs Assistant Commissioner Of ... on 29 September, 2000
Ruchi Soya Industries Limited vs The Commercial Tax Officer on 14 November, 2007
M/S Abb Limited vs State Of Raj & Ors on 17 March, 2011
Cement Workers Union And Ors. vs Board For Industrial And ... on 8 December, 1999
Premkumar P vs The Sales Tax Officer-I on 18 October, 2012

[Section 17] [Complete Act]
Central Government Act
Section 17(1) in the Central Sales Tax Act, 1956
(1) Every person—
(a) who is the liquidator of any company which is being wound up, whether under the orders of a court or otherwise; or
(b) who has been appointed the receiver of any assets of a company, (hereinafter referred to as the liquidator) shall, within thirty days after he has become such liquidator, give notice of his appointment as such to the appropriate authority.