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Citedby 10 docs - [View All]
Preetam General Store vs Commissioner Of Sales Tax And Ors. on 1 August, 1997
Royal Plastic vs The Commercial Tax Officer on 23 November, 2009
City Theatres Private Ltd. vs Sales Tax Officer on 10 December, 1962
Commissioner, Trade Tax vs Chauriha Traders on 2 August, 2002
M/S.Kings Iron Trading Pvt Ltd vs The Assistant Commissioner(Ct) on 27 August, 2012

[Section 7(4)] [Section 7] [Complete Act]
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Central Government Act
Section 7(4)(b) in the Central Sales Tax Act, 1956
(b) be cancelled by the authority granting it where he is satisfied, after due notice to the dealer to whom it has been granted, that he has ceased to carry on business [or has ceased to exist or has failed without sufficient cause, to comply with an order under sub-section (3A) or with the provisions of sub-section (3C) or sub-section (3E) or has failed to pay any tax or penalty payable under this Act], or in the case of a dealer registered under sub-section (2) has ceased to be liable to pay tax under the sales tax law of the appropriate State or for any other sufficient reason.]