AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 30

12. Supreme Court's judgment Khosla's case.- The Supreme Court held that the sale of axle box bodies effected by the Assessee in favour of the Director-General of Supplies and Disposals had taken place in the course of import of goods within the meaning of the provisions of section 5(2) of the Central Sales Tax Act and was therefore exempt from taxation in view of Article 286(1)(b) of the Constitution.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys