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Citedby 6 docs - [View All]
Vinod Trading Co. vs State Of Assam And Ors. on 1 July, 2005
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Sales Tax Officer vs Louis Dreyfuss India (P) Ltd. on 30 January, 2004
Akhil Kumar Nikhil Kumar vs State Of Assam And Ors. on 31 July, 2006

[Section 17] [Complete Act]
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Central Government Act
Section 17(4) in the Central Sales Tax Act, 1956
(4) If the liquidator fails to give the notice in accordance with sub-section (1) or fails to set aside the amount as required by, or parts with any of the assets of the company or the properties in his hands in contravention of the provisions of sub-section (3), he shall be personally liable for the payment of the tax which the company would be liable to pay: Provided that if the amount of any tax payable by the company is notified under sub-section (2), the personal liability of the liquidator under this sub-section shall be to the extent of such amount.