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Citedby 2 docs
State Of West Bengal And Ors. vs Shri Madanlal Shroff And Ors. on 6 March, 1987
K. Kariappa vs Government Of Mysore on 1 August, 1952

[Section 16] [Complete Act]
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Central Government Act
Section 16(a) in the Central Sales Tax Act, 1956
(a) “appropriate authority”, in relation to a company, means the authority competent to assess tax on the company;