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Citedby 3 docs
Jagannath Dudadhar And Ors. vs Commissioner Of Sales Tax And Ors. on 25 February, 2003
Morvi Cotton Merchants' ... vs The State Of Gujarat on 3 July, 1974
Leo Engineering (India) vs State Of Kerala on 11 April, 2003

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[Section 10] [Complete Act]
Central Government Act
Section 10(f) in The Central Sales Tax Act, 1956
(f) 3[ collects any amount by way of tax in contravention of the provisions contained in section 9A;] he shall be punishable with simple imprisonment which may extend to six months, or with fine, or with both; and when the offence is a continuing offence, with a daily fine which may extend to fifty rupees for every day during which the offence continues.
1. Ins. by Act 61 of 1972, s. 7 (w. e. f. 1- 4- 1973 ). 2 Subs. by s. 8, ibid. (w. e. f. 1- 4- 1973 ). 3 Ins. by Act 31 of 1958, s. 7 (w. e. f. 1- 10- 1958 ).