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Report No. 61

1C.8. Another alternative-amendment of State List, entry 54.-

Another possible alternative is an amendment to State List, entry 54.

1C.9. Recommendation.-

We recommend that one or the other of the two alternatives1 mentioned above should be adopted. The first alternative2 would be better, as it would apply to Article 269 and Union List, entry 92A also.

1. Paras. 1C.7 and 1C.8, supra.

2. Insertion in Article 366 of a definition of sale with the recommended Explanation.



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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