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Report No. 61

1.8. Definition of 'sale' in the Central Sales Tax Act.-

We may now refer to the definition of 'sale' in the Central Sales Tax Act, The Act defines 'sale' as follows1:-

"'Sale', with its grammatical variations and cognate expressions, means any transfer of properly in goods by one person to another for cash or for deferred payment or for any other valuable consideration, and includes a transfer of goods on the hire-purchase or other system of payment by instalments, but does not include a mortgage or hypothecation or a charge or pledge on goods".

We shall discuss in detail certain elements of this definition later2.

1. Section 2(g), Central Sales Tax Act, 1956.

2. Para. 13.11, infra (Hire-Purchase).



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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