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Omega Shelters (P) Limited, Villa ... vs The Asst. Commissioner ... on 24 April, 2015
Azad Transport Company Pvt. Ltd & ... vs The State Of Bihar Through ... on 9 March, 2016
Azad Transport Company Pvt. Ltd & ... vs The State Of Bihar Through Com on 9 March, 2016
Azad Transport Company Pvt. Ltd & ... vs The State Of Bihar Through ... on 9 March, 2016
Niraj Bhuwania vs The State Of Bihar & Ors on 9 March, 2016

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Central Government Act
Section 4 in The Bihar Value Added Tax Act, 2005
4. Levy of purchase tax.- Subject to the provisions of sections 6 and 7, every dealer liable to pay tax under section 3, who purchases goods in circumstances in which no tax on sales is payable or has been paid on the sale price of such goods and either consumes such goods in the manufacture of other goods for sale or otherwise disposes of such goods in any manner other than by way of sale in the State or sale in the course of inter- State trade or commerce, shall be liable to pay tax on the purchase price of such goods at the same rate at which it would have been leviable on the sale price of such goods under section 14.