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Citedby 63 docs - [View All]
The Printers (Mysore) Ltd. And ... vs Assistant Commercial Tax ... on 10 August, 1984
Karam Chand Thapar & Bros. (Coal ... vs State Of .Uttar Pradesh And ... on 21 July, 1976
Noone R.S. Govindarayulu And ... vs Sales Tax Appellate Tribunal And ... on 24 September, 1973
Printers (Mysore) Ltd vs Asstt. Commercial Tax Officer on 7 February, 1994
The State Of Punjab And Anr. vs Bhagat Ram Amar Nath on 6 October, 1971

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[Section 8(1)] [Section 8] [Complete Act]
Central Government Act
Section 8(1)(b) in The Central Sales Tax Act, 1956
(b) sells to a registered dealer other than the Government goods of the description referred to in sub- section (3); shall be liable to pay tax under this Act, which shall be 2[ four per cent.] of his turnover.