Main Search Premium Members Advanced Search Disclaimer
Citedby 20 docs - [View All]
Prime Impex Limited And Anr. vs Assistant Commissioner Of ... on 29 September, 2000
20Th Century Finance Corporation ... vs State Of Maharashtra on 12 September, 1989
Builders Association Of India vs State Of Karnataka And Others on 27 July, 1990
Larsen And Toubra Ltd., Madras And ... vs Joint Commercial Tax Officer, ... on 7 April, 1967
Bata India Limited vs The State Of Haryana And Anr. on 2 August, 1983

[Article 269(1)] [Article 269] [Constitution]
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
Article 269(1)(g) in The Constitution Of India 1949
(g) taxes on the sale or purchase of goods other than newspapers, where such sale or purchase takes place in the course of inter State trade or commerce;