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Citedby 24 docs - [View All]
Srinivasa Traders And Ors. vs Commercial Tax Officer, ... on 4 January, 1985
Steel Authority Of India Limited vs Secretary, Finance Department, ... on 24 October, 2007
Venkatagiri Spinning Mills P. ... vs Union Of India And Others on 13 June, 1996
Associated Cement Companies Ltd vs The Assistant Commissioner ... on 21 April, 2009
C.P.K. Trading Company vs Additional Sales Tax Officer And ... on 7 June, 1989

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[Section 6A] [Complete Act]
Central Government Act
Section 6A(2) in the Central Sales Tax Act, 1956
(2) If the assessing authority is satisfied after making such inquiry as he may deem necessary that the particulars contained in the declaration furnished by a dealer under sub-section (1) 3 [are true and that no inter-State sale has been effected, he may, at the time of, or at any time before, the assessment of the tax payable by the dealer under this Act, make an order to that effect and thereupon the movement of goods to which the declaration relates shall, subject to the provisions of sub-section (3)] be deemed for the purpose of this Act to have been occasioned otherwise than as a result of sale. Explanation. —In this section, “assessing authority”, in relation to a dealer, means the authority for the time being competent to assess the tax payable by the dealer under this Act.]