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Citedby 14 docs - [View All]
Rohtas Industries Ltd. vs State Of Bihar And Ors. on 25 March, 1981
Chaman Lal Jai Kumar vs The State Of Haryana And Anr. on 1 March, 1979
Ram Kumar Rajendra Swaroop vs Commissioner Of Sales Tax on 4 January, 1966
K. Mohamed Elias And Co. And Ors. vs State Of Madras on 22 December, 1961
The Tata Iron & Steel Co., Ltd vs The State Of Bihar on 19 February, 1958

[Section 1] [Complete Act]
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Central Government Act
Section 1(3) in the Central Sales Tax Act, 1956
(3) It shall come into force on such date2 as the Central Government may, by notification in the Official Gazette, appoint, and different dates may be appointed for different provisions of this Act.