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Citedby 31 docs - [View All]
Consolidated Coffee Ltd. And Ors. vs The Coffee Board And Anr. on 16 September, 1988
In Re: Commissioner Of Sales Tax vs Unknown on 18 June, 1958
The State Of Andhra Pradesh vs The Dunlop Rubber Co. (India) ... on 15 July, 1959
In Re: Commissioner Of Sales Tax, ... vs Unknown on 18 June, 1958
Commercial Taxes Officer vs Umed Sizing Factory on 29 November, 1988

[Section 2] [Complete Act]
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Central Government Act
Section 2(k) in the Central Sales Tax Act, 1956
(k) “year”, in relation to a dealer, means the year applicable in relation to him under the general sales tax law of the appropriate State, and where there is no such year applicable, the financial year.