Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
State Of West Bengal And Ors. vs Shri Madanlal Shroff And Ors. on 6 March, 1987
State Of West Bengal And Ors. vs Madanlal Shroff And Ors. on 6 March, 1987
X-Quiz-It vs State Of Tamil Nadu on 29 February, 1984

[Section 14] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 14(x) in the Central Sales Tax Act, 1956
(x) barley (Hordeum vulgare L.);] 2[3[(ia)] coal, including coke in all its forms, but excluding charcoal: Provided that during the period commencing on the 23rd day of February, 1967 and ending with the date of commencement of section 11 of the Central Sales Tax (Amendment) Act, 1972 (61 of 1972) this clause shall have effect subject to the modification that the words “but excluding charcoal” shall be omitted;]