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Report No. 61

4.8. Desirability of amendment as regards construction of section 9(2).-

The majority view is likely to prevail, as we have already stated1. In our view, it is necessary to make the position clear. Therefore an amendment is desirable2.

1. Para. 4.7, supra.

2. See para. 4.16, infra.



Certain Problems connected with Powers of the States to Levy a Tax on the Sale of Goods and with the Central Sales Tax Act, 1956 Back




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