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Rudraiah Raju vs State Of Karnataka on 31 January, 1986

[Section 13(1)] [Section 13] [Complete Act]
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Central Government Act
Section 13(1)(e) in the Central Sales Tax Act, 1956
(e) the enumeration of goods or class of goods used in the manufacture or processing of goods for sale or in mining or in the generation or distribution of electricity or any other form of power;