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Citedby 6 docs - [View All]
Karnataka Dairy Development ... vs Commissioner Of Commercial Taxes ... on 10 June, 1992
Indian Steel Rolling Mills vs The State Of Madras on 17 July, 1973
Commissioner, Sales Tax vs Indo Overseas Agencies on 2 December, 1968
Jadhavjee Laljee vs State Of Andhra Pradesh on 25 April, 1988
Commissioner Of Sales Tax vs Minimax Ltd. on 25 November, 1974

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[Section 8(4)] [Section 8] [Complete Act]
Central Government Act
Section 8(4)(b) in The Central Sales Tax Act, 1956
(b) if the goods are sold to the Government, not being a registered dealer, a certificate in the prescribed form duly filled and signed by a duly authorised officer of the Government:] 1[ Provided that the declaration referred to in clause (a) is furnished within the prescribed time or within such further time as that authority may, for sufficient cause, permit.]