Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
G.B. Kumar And Sons vs The State Of Bihar And Ors. on 1 March, 1988

[Section 16] [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 16(b) in the Central Sales Tax Act, 1956
(b) “company” and “private company” have the meanings respectively assigned to them by clauses (i) and (iii) of sub-section (1) of section 3 of the Companies Act, 1956 (1 of 1956).