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Citedby 3 docs
State Of Tamil Nadu vs J.B. Khanna And Company on 10 January, 1995
Royal Plastic vs The Commercial Tax Officer on 23 November, 2009
Prakash Enterprises vs State Of Kerala on 3 September, 2003

[Section 10] [Complete Act]
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Central Government Act
Section 10(c) in the Central Sales Tax Act, 1956
(c) not being a registered dealer, falsely represents when purchasing goods in the course of inter-State trade or commerce that he is a registered dealer; or