Section 707   [ View Judgements ]

Notice of reference to party at whose instance reference is made


When the Maharashtra Sales Tax Tribunal refers a case to the High Court, it shall give notice of that fact to the party at whose instance the reference has been made and shall call upon him to take such steps in the office of the Prothonotary and Senior Master (1)[at Bombay, or the Additional Registrar of the respective Benches as the case may be] as may be necessary for bringing the reference to a final conclusion

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