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Citedby 12 docs - [View All]
Hindustan Unilever Limited vs Assistant Commissioner, ... on 15 January, 2008
Bihar Plastic Industries Limited vs State Of Bihar And Ors. on 19 December, 1997
Kizhakkeppallikl Moosa And Ors. vs The State on 25 September, 1962
Larsen And Toubro Limited vs State Of Jharkhand And Ors. on 13 June, 2008
Moosa And Ors. vs The State Of Kerala on 25 September, 1962

[Section 17] [Complete Act]
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Central Government Act
Section 17(2) in the Central Sales Tax Act, 1956
(2) The appropriate authority shall, after making such inquiry or calling for such information as it may deem fit, notify to the liquidator within three months from the date on which he receives notice of the appointment of the liquidator the amount which, in the opinion of the appropriate authority would be sufficient to provide for any tax which is then, or is likely thereafter to become, payable by the company.