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[Section 13(4)] [Section 13] [Complete Act]
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Central Government Act
Section 13(4)(f) in the Central Sales Tax Act, 1956
(f) in the case of an Undivided Hindu Family, association, club, society, firm or company or in the case of a person who carries on business as a guardian or trustee or otherwise on behalf of another person, the furnishing of a declaration stating the name of the person who shall be deemed to be the manager in relation to the business of the dealer in the State and the form in which such declaration may be given;