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Report No. 30

85. Cases of Export Sales.-

The seven cases in which the question of exemption of export sales was discussed and decided ar.-

State of Madras v. Gurviah Naidu, AIR 1956 SC 158: 6 STC 717.

Kailash Nath v. State of U.P., AIR 1957 SC 790: 8 STC 358.

State of Mysore v. Mysore Spinning and Manufacturing Co. Ltd.,AIR 1958 SC 1002: (1958) 9 STC 188.

Gordhandas Lalji v. B. Bannerjee, AIR 1958 SC 1006: 9 STC 581.

B.K. Wadeyar v. Daulat Ram Rameshwar Lal, (1961) 1 SCR 924: AIR 1961 SC 311.

The East India Tobacco Co. v. State of Andhra Pradesh, (1963) 1 SCR 404: AIR 1962 SC 1733: 13 STC 529.

Ben Gorm Nilgiri Plantation Co. v. Sales Tax Officer, Ernakulam, (1964) 7 SCR 706: AIR 1964 (2) SC 1755 (1760): 15 STC 754.



Section 5 of the Central Sales Tax Act, 1956 - Taxation by the States of Sales in the Course of Import Back




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