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Citedby 8 docs - [View All]
Prahlad Dal Mill And Ors. vs Sales Tax Officer And Ors. on 1 December, 1988
M/S. K.G.F. Cottons (P) Ltd. ... vs The Assistant Commissioner (Ct) ... on 4 March, 2015
Srinivas Leather Private Limited vs State Of Tamil Nadu on 28 March, 2000
S.K. Nataraja Mudaliar And Co. vs The State Of Tamil Nadu And Anr. on 31 July, 1980
Jindal (India) Ltd. And Anr. vs Assistant Commissioner, ... on 11 September, 2003

[Section 15] [Complete Act]
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Central Government Act
Section 15(d) in the Central Sales Tax Act, 1956
(d) each of the pulses referred to in clause (via) of section 14, whether whole or separated, and whether with or without husk, shall be treated as a single commodity for the purposes of levy of tax under that law.]