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[Section 7] [Complete Act]
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Central Government Act
Section 7(3F) in the Central Sales Tax Act, 1956
[(3F) The authority issuing the forms referred to in sub-section (2A) may refuse to issue such forms to a dealer who has failed to comply with an order under that sub-section or sub-section (3A), or with the provisions of sub-section (3C) or sub-section (3E), until the dealer has complied with such order or such provisions, as the case may be.]