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Report No. 61

8.16. Recommendation to amend section 2(g).-

This being the position, it would, be advisable to clarify the law, by amending section 2(g), Central Sales Tax Act, so as to adopt the interpretation1 placed by the Supreme Court,2 namely, that the expression "valuable consideration" means some other payment in the nature of cash or deferred payment. We recommend an amendment accordingly.

1. Devi Dass v. State of Punjab, para. 8.14, supra.

2. Para. 8.14, supra.



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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