Mobile View
Main Search Advanced Search Disclaimer
Citedby 86 docs - [View All]
The State Of Tamil Nadu vs Manakchand on 3 February, 1983
Commissioner Of Sales vs Amir Brothers on 21 November, 1978
Commissioner Of Sales Tax vs Imphalbs Manufacturing Co. on 10 November, 1971
Hindusthan Lever Limited And Ors. vs State Of West Bengal And Ors. on 9 August, 1989
Gotilal Bhonrilal vs C.T.O. on 18 December, 1985

[Section 7] [Complete Act]
Central Government Act
Section 7(1) in the Central Sales Tax Act, 1956
(1) Every dealer liable to pay tax under this Act shall, within such time as may be prescribed for the purpose, make an application for registration under this Act to such authority in the appropriate State as the Central Government may, by general or special order, specify, and every such application shall contain such particulars as may be prescribed.