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Citedby 3 docs
In The High Court Of Judicature At ... vs The Assistant Commercial Tax ... on 7 August, 2009
M/S.Cardamom Marketing ... vs The State Of Kerala on 27 October, 2009
The State Of Andhra Pradesh vs C.S. Bhoomi Reddy on 21 January, 1970

[Section 10] [Complete Act]
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Central Government Act
Section 10(e) in the Central Sales Tax Act, 1956
(e) has in his possession any form prescribed for the purpose of sub-section (4) 3[or sub-section (8)] of section 8 which has not been obtained by him or by his principal or by his agent in accordance with the provisions of this Act or any rules made thereunder; 5[(f) collects any amount by way of tax in contravention of the provisions contained in section 9A,] he shall be punishable with simple imprisonment which may extend to six months, or with fine or with both; and when the offence is a continuing offence, with a daily fine which may extend to fifty rupees for every day during which the offence continues.