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[Section 2(b)] [Section 2] [Complete Act]
Central Government Act
Section 2(b)(ii) in The Central Sales Tax Act, 1956
(ii) a factor, broker, commission agent, del credere agent, or any other mercantile agent, by whatever name called, and whether of the same description as hereinbefore mentioned or not, who carries on the business of buying, selling, supplying or distributing, goods belonging to any principal whether disclosed or not; and