Mobile View
Main Search Forums Advanced Search Disclaimer
Citedby 19 docs - [View All]
Seven Hills Par Boiled Rice Mill vs Commissioner Of Commercial Taxes ... on 18 November, 2004
Shree Hanuman Rice Mill vs The State Of Orissa on 4 April, 1988
Dhanalakshmi Vilas Rice Mill ... vs State Of Andhra Pradesh on 23 March, 1987
Food Corporation Of India vs State Of Punjab And Ors. on 1 September, 2006
Sri Laxmiganapathi Enterprises vs Commercial Tax Officer, Nalgonda ... on 10 September, 1999

User Queries
[Section 15] [Complete Act]
Central Government Act
Section 15(c) in The Central Sales Tax Act, 1956
(c) 5[ where a tax has been levied under that law in respect of the sale or purchase inside the State of any paddy referred to in sub- clause (i) of clause (i) of section 14, the tax leviable on rice procured out of such paddy shall be reduced by the amount of tax levied on such paddy;