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15. In section 34 of the principal Act,

(a) in sub-section (1),

(i) for the words "Where a tax invoice has", the words "Where one or more tax invoices have" shall be substituted;

(ii) for the words "a credit note", the words "one or more credit notes for supplies made in a financial year" shall be substituted;

(b) in sub-section (3),

(i) for the words "Where a tax invoice has", the words "Where one or more tax invoices have" shall be substituted;

(ii) for the words "a debit note", the words "one or more debit notes for supplies made in a financial year" shall be substituted.



Central Goods and Services Tax (Amendment) Act, 2018 Back




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