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Report No. 61

1C.7. One alternative-Explanation to be added to State List, entry 54.-

Here again, we prefer an amendment of Article 366. The definition of "sale" to be inserted1 in that article could have an Explanation as follows:

"Explanation.-A transaction does not cease to be a sale merely because-

(a) the goods are required to be delivered in compliance with any obligation laid down by or under any law regulating trade and commerce in, or production, supply or distribution of, the goods or any law dealing with price control, or

(b) the terms a ad conditions on which the goods are to be delivered are laid down by or under any such law."

1. See recommendations in connection with works contract and 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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