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16. In section 35 of the principal Act, in sub-section (5), the following proviso shall be inserted, namely:

"Provided that nothing contained in this sub-section shall apply to any department of the Central Government or a State Government or a local authority, whose books of account are subject to audit by the Comptroller and Auditor-General of India or an auditor appointed for auditing the accounts of local authorities under any law for the time being in force."



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




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