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Citedby 56 docs - [View All]
R. S. Joshi, S.T.O. Gujarat Etc. ... vs Ajit Mills Ltd., Ahmedabad & Anr. ... on 31 August, 1977
Hazari Lal vs State Of Bihar on 27 September, 1962
K.G. Rangaswami Chettiar And Co. vs Government Of Madras Represented ... on 25 April, 1956
State Of Bombay vs M/S. Jagmohandas And Another on 19 October, 1965
Reliance Industries Limited vs State Of U.P.,Thru. Prin. ... on 7 September, 2012

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Central Government Act
Section 1 in the Central Sales Tax Act, 1956
1. Short title, extent and commencement.—
(1) This Act may be called the Central Sales Tax Act, 1956.
(2) It extends to the whole of India 1[***]
(3) It shall come into force on such date2 as the Central Government may, by notification in the Official Gazette, appoint, and different dates may be appointed for different provisions of this Act.