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Citedby 5 docs
Wheels (India) Limited vs Commissioner Of Trade Tax on 22 April, 2004
Commissioner Of Sales Tax U.P. ... vs Mool Chand Shyam Lal, Belanganj, ... on 1 August, 1988
Agrawal Engineering Stores And ... vs The State Of Uttar Pradesh And Ors. on 11 February, 1971
Allahabad Wire Drawing ... vs Uttar Pradesh Small Industries ... on 4 April, 2003
In Re: M.D. Devarajulu Naidu And ... vs Unknown on 20 January, 1956

[Section 8A] [Complete Act]
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Central Government Act
Section 8A(2) in the Central Sales Tax Act, 1956
(2) Save as otherwise provided in sub-section (1), in determining the turnover of a dealer for the purposes of this Act, no deduction shall be made from the aggregate of the sale prices.]