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Shyam Oil Co. (P) Ltd. And Ors. vs State Of Raj. And Ors. on 15 September, 1993
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[Section 8] [Complete Act]
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Central Government Act
Section 8(4) in the Central Sales Tax Act, 1956
14 [(4) The provisions of sub-section (1) shall not apply to any sale in the course of inter-State trade or commerce unless the dealer selling the goods furnishes to the prescribed authority in the prescribed manner a declaration duly filled and signed by the registered dealer to whom the goods are sold containing the prescribed particulars in a prescribed form obtained from the prescribed authority: Provided that the declaration is furnished within the prescribed time or within such further time as that authority may, for sufficient cause, permit.]