Main Search Premium Members Advanced Search Disclaimer
Citedby 7 docs - [View All]
M/S Tata Steel Ltd. vs State Of Jharkhand & Ors on 20 December, 2013
Hindalco Industries Ltd. vs State Of Bihar And Ors. on 25 August, 1998
Larson And Tubro Ltd. vs Commissioner Of Commercial Tax ... on 13 December, 1994
Tata Engineering & Locomotive ... vs State Of Bihar And Anr. on 7 October, 1994
M/S. Tata Iron & Steel Co. Ltd vs State Of Jharkhand & Ors on 30 March, 2005

[Section 13(1)] [Section 13] [Complete Act]
Try out the Virtual Legal Assistant to build your case briefs as you use the website and to professionally manage your legal research. Become a Premium Member and enjoy ad-free experience. Free for three months and pay only if you like it.
Central Government Act
Section 13(1)(b) in the Central Sales Tax Act, 1956
(b) the period of turnover, the manner in which the turnover in relation to the sale of any goods under this Act shall be determined, and the deductions which may be made 4[under clause (c) of sub-section (1) of section 8A] in the process of such determination;