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Citedby 1 docs
Elias And Company vs Sales Tax Officer on 3 November, 2003

[Section 13(1)] [Section 13] [Complete Act]
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Central Government Act
Section 13(1)(a) in the Central Sales Tax Act, 1956
(a) the manner in which application for registration may be made under this Act, the particulars to be contained therein, the procedure for the grant of such registration, the circumstances in which registration may be refused and the form in which the certificate of registration may be given; 1[(aa) the manner of determination of the sale price and the deductions from the total consideration for a works contract under the proviso to clause (h) of section 2;] 2[[3(ab)] the form and the manner for furnishing declaration under sub-section (8) of section 8;]