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Citedby 4 docs
Hetram Agarwal And Ors. vs Commercial Tax Officer And Ors. on 23 February, 1973
Ltd vs Assistant Commissioner Of ... on 27 March, 2009
Commercial Tax Officer vs Bengal Potteries Ltd. on 19 August, 1985
Preetam General Store vs Commissioner Of Sales Tax And Ors. on 1 August, 1997

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[Section 7(4)] [Section 7] [Complete Act]
Central Government Act
Section 7(4)(a) in the Central Sales Tax Act, 1956
(a) either on the application of the dealer to whom it has been granted or, where no such application has been made, after due notice to the dealer, be amended by the authority granting it if he is satisfied that by reason of the registered dealer having changed the name, place or nature of his business or the class or classes of goods in which he carries on business or for any other reason the certificate of registration granted to him requires to be amended; or