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Citedby 34 docs - [View All]
India Leather House And Anr. vs The Sales Tax Officer And Anr. on 18 May, 1972
Kanodia Brothers vs Commissioner Of Sales Tax on 14 September, 1972
Anand Distillery vs The Assistant Commissioner Of ... on 1 December, 1982
M/S. Kumar Distributors (P) ... vs State Of Bihar & Ors on 17 August, 1995
Karam Chand Thapar & Bros. (Coal ... vs State Of .Uttar Pradesh And ... on 21 July, 1976

[Section 7] [Complete Act]
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Central Government Act
Section 7(3) in the Central Sales Tax Act, 1956
(3) If the authority to whom an application under sub-section (1) or sub-section (2) is made is satisfied that the application is in conformity with the provisions of this Act and the rules made thereunder[and the condition, if any, imposed under sub-section (2A), has been complied with] he shall register the applicant and grant to him a certificate of registration in the prescribed form which shall specify the class or classes of goods for the purposes of sub-section (1) of section 8.