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Citedby 128 docs - [View All]
The State Of Madras, Represented ... vs R. Saravana Pillai on 16 April, 1956
India Coffee And Tea Distributing ... vs The State Of Madras By Collector Of ... on 4 April, 1958
Commissioner Of Sales Tax, ... vs D. S. Bist & Ors on 11 September, 1979
C.V. Ramaswamy Gounder And Sons ... vs The State Of Madras on 7 August, 1972
Deputy Commissioner Of ... vs Sherneilly Rubber And Cardamom ... on 9 November, 1960

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[Section 2] [Complete Act]
Central Government Act
Section 2(i) in The Central Sales Tax Act, 1956
(i) " sales tax law" means any law for the time being in force in any State or part thereof which provides for the levy of taxes on the sale or purchase of goods generally or on any specified goods expressly mentioned in that behalf, and" general sales tax law" means the law for the time being in force in any State or part thereof which provides for the levy of tax on the sale or purchase of goods generally;