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The Central Sales Tax Act, 1956

2[19A. Vacancies, etc., not to invalidate proceedings.-

No proceeding before the Authority shall be questioned or shall be invalid on the ground merely of the existence of any vacancy or defect in the constitution of the Authority.]

2. Ins. by s. 3, ibid. (w.e.f. 1-3-2006).



Central Sales Tax Act, 1956 Back




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