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Citedby 9 docs - [View All]
Pradip Kumar Sarawgi And Sons ... vs Commissioner Of Taxes And Ors. on 26 June, 2003
Premkumar P vs The Sales Tax Officer-I on 18 October, 2012
M/S Pentex Sales Corporation vs Commissioner Of Sales Tax, Delhi on 6 May, 2013
Gotilal Bhonrilal vs C.T.O. on 18 December, 1985
Padmawati Supply Agencies vs State Of Assam And Ors. on 16 June, 2006

[Section 7] [Complete Act]
Central Government Act
Section 7(2A) in the Central Sales Tax Act, 1956
[(2A) Where it appears necessary to the authority to whom an application is made under sub-section (1) or sub-section (2) so to do for the proper realisation of the tax payable under this Act or for the proper custody and use of the forms referred to in clause (a) of the first proviso to sub-section (2) of section 6 or sub-section (1) of section 6Aor [sub-section (4) of section 8], he may, by an order in writing and for reasons to be recorded therein, impose as a condition for the issue of a certificate of registration a requirement that the dealer shall furnish in the prescribed manner and within such time as may be specified in the order such security as may be so specified, for all or any of the aforesaid purposes.]