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Report No. 61

2.6. Criticism of section 6A.-

Even this provision, it is stated, has been assailed in the evidence before the Select Committee as unconstitutional.1 We have been asked to consider whether consignments should be taxed under the Act.

1. Notes in the Ministry of Finance.



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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