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[Section 8(3)] [Section 8] [Complete Act]
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Central Government Act
Section 8(3)(b) in the Central Sales Tax Act, 1956
(b) 11 [***] are goods of the class or classes specified in the certificate of registration of the registered dealer purchasing the goods as being intended for re-sale by him or subject to any rules made by the Central Government in this behalf, for use by him in the manufacture or processing of goods for sale or 12 [in the tele-communications network or] in mining or in the generation or distribution of electricity or any other form of power;