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Citedby 20 docs - [View All]
East India Rubber Works Private ... vs Government Of Madras on 18 October, 1967
The Commissioner Of Sales Tax vs Ramkrishna Kulvantrai on 8 December, 1975
Ramkrishan Kulwantrai vs Commissioner Of Sales Tax on 1 December, 1978
Flextronics Technologies ... vs The State Of Tamil Nadu
The Indian Steel Rolling Mills ... vs Commercial Tax Officer And Anr. on 30 October, 1964

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Central Government Act
Section 9A in the Central Sales Tax Act, 1956
1[9A. Collection of tax to be only by registered dealers.—No person who is not a registered dealer shall collect in respect of any sale by him of goods in the course of inter-State trade or commerce any amount by way of tax under this Act, and no registered dealer shall make any such collection except in accordance with this Act and the rules made thereunder.]