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Citedby 3 docs
Pradip Kumar Sarawgi And Sons ... vs Commissioner Of Taxes And Ors. on 26 June, 2003
Padmawati Supply Agencies vs State Of Assam And Ors. on 16 June, 2006
R.H. Enterprises And Others vs Commissioner Of Sales Tax And ... on 30 July, 1991
Against The Order/Judgment In ... vs By Adv. Sri.Manoj Kumar.M on 15 February, 2017

[Section 7] [Complete Act]
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Central Government Act
Section 7(3B) in the Central Sales Tax Act, 1956
[(3B) No dealer shall be required to furnish any security and sub-section (2A) or any security or additional security under sub-section (3A) unless he has been given an opportunity of being heard.