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Citedby 4 docs
Jindal Strips Limited And Anr. vs State Of Haryana And Ors. on 14 March, 2007
In Re: Lady Navajbai Tata vs Unknown on 11 September, 1946
Commissioner Of Income-Tax, ... vs Lady Navajbai R. J. Tata. on 11 September, 1946
Sha Kanji Devji And Ors. vs The Additional Commercial Tax ... on 21 February, 1975

[Constitution]
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Central Government Act
Article 92A in The Constitution Of India 1949
92A. Taxes on the sale or purchase of goods other than newspapers, where such sale or purchase takes place in the course of inter State trade or commerce