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Report No. 30

120. Common thread.-

To use an expression so explanatory of the English Criminal Law, throughout the web of the post Constitution Law in India relating to State taxation of inter-State and import-export sales and purchases, one common thread is always to be seen, that such taxes as impinge on foreign trade or impede the free movement of goods from one State to another are not within the State's powers of taxation.



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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