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Citedby 23 docs - [View All]
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[Section 4(2)] [Section 4] [Complete Act]
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Central Government Act
Section 4(2)(b) in the Central Sales Tax Act, 1956
(b) in the case of unascertained or future goods, at the time of their appropriation to the contract of sale by the seller or by the buyer, whether assent of the other party is prior or subsequent to such appropriation. Explanation.—Where there is a single contract of sale or purchase of goods situated at more places than one, the provisions of this sub-section shall apply as if there were separate contracts in respect of the goods at each of such places.